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

Hindu Minority and Guardianship Act, 1956


12.Guardian not to be appointed for minors undivided interest in joint family property.-

Where a minor has an undivided interest in joint family property and the property is under the management of an adult member of the family, no guardian shall be appointed for the minor in respect of such undivided interest:

Provided that nothing in this section shall be deemed to affect the jurisdiction of a High Court the welfare of the minor shall be the paramount consideration.



Hindu Minority and Guardianship Act, 1956 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