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Report No. 83

6.71. Section 19(a).-

Incidentally, section 19(a) appears to be based on the assumption that after marriage the right of guardianship of the person and property of a female minor devolves upon her husband (if not unfit), even though the husband be a minor.



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




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