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Report No. 133

Second Recommendation

The custody of a minor who has not completed 12 years of age shall ordinarily be with the mother.

5.2. The proviso to sub-section (a) of section 6 of the HMG Act deserves to be amended so that the custody of a boy or an unmarried girl who has not completed the age of 12 years (instead of the age limit of 5 years as prescribed at present) shill ordinarily be with the mother.

(See para. 4.4.)



Removal of Discrimination against Women in matters relating to Guardianship and Custody of Minor Children and elaboration of the Welfare Principle Back




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