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Report No. 83

6.66. Effect of section 2, Hindu Minority and Guardianship Act.-

It may also be mentioned that in the case of Hindus, section 19(b) is controlled1 by section 2 of the Hindu Minority and Guardianship Act, 1956. However, we are at the moment concerned only with the specific prohibitions in the section.

1. Lalta Prasad v. Ganga Sahai, AIR 1973 Raj 93 (reviews cases).



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




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