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

Guardians and Wards Act,1890


51. Applicability of Act to guardians already appointed by Court.

A guardian appointed by, or holding a certificate of administration from a civil court under any enactment repealed by this Act shall, save as may be prescribed, be subject to the provisions of this Act, and of the rules, made under it, as if he had been appointed or declared by the court under Chapter II.



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