AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Guardians and Wards Act,1890


24. Duties of guardian of the person

A guardian of the person of a ward is charged with the custody of the ward and must look to his support, health and education, and such other matters as the law to which the ward is subject requires.



Guardians and Wards Act,1890 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys