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Report No. 83

6.62. Section 13(2) of the Act of 1956.-

The Supreme Court was making these remarks in relating to a dispute that arose between the father and the mother regarding the custody of their minor son. Section 13 of the Hindu Minority and Guardianship Act, 1956 is more specific and has, in categorical terms, provided in sub-section (2) as follows:-

"(2) No person shall be entitled to the guardianship by virtue of the provisions of this Act or of any law relating to guardianship in marriage among Hindus, if the Court is of opinion that his or her guardianship will not be for the welfare of the minor."



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




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