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Report No. 83

6.55. Section 18.-

This takes us to section 18 of the Act of 1890, which provides that where a Collector is appointed or declared by the Court by virtue of his office to the guardian of a minor, the order shall be deemed to authorise and require the person for the time being holding the office to act as guardian. In fact, this follows from the principle that the Collector is deemed to be appointed in his capacity as Collector.1

The section may be retained as it is.

1. Narasingrav Ray v. Luxmanrav Ray, 1876 ILR 1 Bom 318 (320) (Decision under sections 11-15, Bombay Minors Act, 1864).



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




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