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Report No. 83

The Guardians and Wards Act, 1890 and Certain Provisions of The Hindu Minority and Guardianship Act, 1956

Chapter 1

Introductory

1.1. Genesis and scope.-

This Report is concerned with the Guardians and Wards Act, 1890.1 The sociological importance of such legislation and its relevance to the welfare of children hardly need elaboration. Further, a number of provisions of the Act have led to controversies in their interpretation and require clarification in the interests of uniformity of law.

The Commission has, therefore, as a part of its function of revision of Central Acts of general importance, considered it desirable to take it up for revision suo moto. It is also2 proposed in this Report to deal with certain analogous provisions of the Hindu Minority and Guardianship Act, in which reform appears to be needed.

1. Briefly, "the Act".

2. Chapter 6, infra, para. 6.50.



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