Section 6   [ View Judgements ]

Requisites of a valid adoption


6. Requisites of a valid adoption.- No adoption shall be valid unless-

(i) the person adopting has the capacity, and also the right, to take in adoption;

(ii) the person giving in adoption has the capacity to do so

(iii) the person adopted is capable of being taken in adoption, and

(iv) the adoption is made in compliance with the other conditions mentioned in this Chapter.

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