Cabinet Nods Official Amendments to Surrogacy (Regulation) Bill, 2016

March 23, 2018

The Union Cabinet on Wednesday gave a green signal for making official amendments in the “Surrogacy (Regulation) Bill, 2016”. The “Surrogacy (Regulation) Bill, 2016”, was introduced in the Lok Sabha in November 2016 and was thereafter referred to the Parliamentary Standing Committee on Health and Family Welfare in January 2017.

Key highlights of the Bill are:

  • The Bill proposes to regulate surrogacy in India by establishing National Surrogacy Board at the central level and, State Surrogacy Boards and Appropriate Authorities in the States and Union Territories.
  • Ensure effective regulation of surrogacy, prohibit commercial surrogacy and allow altruistic surrogacy to the needy Indian infertile couples.
  • Once the Bill is enacted by the Parliament, the National Surrogacy Board will be constituted. The States and Union Territories shall constitute the State Surrogacy Board and State Appropriate Authorities within three months of the notification by the Central Government.
  • Control the unethical practices in surrogacy, prevent commercialization of surrogacy and will prohibit potential exploitation of surrogate mothers and children born through surrogacy.

 

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Shilpi Sharan

- Shilpi Sharan is the Editor at Vakilno1.com - an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.