All HC: Can’t Invoke Penalty Proceedings u/s 129 of UPGST Act, 2017 For Search And Seizure Of Godown  ||  All. HC: Businessman Doing Business Activities Within Slum Can’t Be Called a Slum Dweller  ||  SC: No Charity Being Done By State For Paying Compensation to Person Whose Land Was Acquired  ||  Gauhati HC: Can’t Shift Burden of Proof on Accused if Multiple Witnesses of Crime Present  ||  SC: Contempt Notice Issued Against Patanjali For Continued Publishing of Misleading Advertisements  ||  SC: Registry Can’t Decide Whether or Not Review Petiton Merits Relook Through Curative Petiton  ||  Bom. HC: Imprisonment Exceeding Twelve Months Can’t Be Given For Default in Payment of Maintenance  ||  Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary    

Australia re-commences its adoption programme with India- (Press Information Bureau) (14 Aug 2018)

MANU/PIBU/1274/2018

Civil

The Government of Australia has decided to recommence the Adoption Programme with India, as per Hague Convention on Inter-Country Adoption. The adoptions from India had earlier been put on hold by the Government of Australia eight years ago, on the reported charges of trafficking of children for Inter-country adoption by some of the recognized Indian placement agencies (the Adoption agencies mandated to place children in Inter-country adoption at that point of time).

The regulation of Inter-country adoptions has been made strict by the Government of India with the enactment of Juvenile Justice Act, 2015 and notification of Adoption Regulations, 2017. The Ministry of Women & Child Development along with Central Adoption Resource Authority (CARA) have been constantly engaging with Australian Government for recommencement of the Adoption Programme. The recommencement of the adoption programmes will now enable large number of prospective adoptive parents including those of Indian origin settled in Australia in fulfilling their desire of adopting a child from India.

Tags : RE-COMMENCEMENT   ADOPTION PROGRAMME   REGULATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved