Section 10   [ View Judgements ]

Persons who may adopted



SECTION 10: PERSONS WHO MAY BE ADOPTED



No person shall be capable of being taken in adoption unless the following conditions are fulfilled, namely:-



(i) he or she is a Hindu;

(ii) he or she has not already been adopted;

(iii) he or she has not been married, unless there is a custom or usage applicable to the parties which permits persons who are married being taken in adoption;

(iv) he or she has not completed the age of fifteen years, unless there is a custom or usage applicable to the parties which permits persons who have completed the age of fifteen years being taken in. adoption.

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