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Report No. 83

6.77. Personal law.-

We would also like to point out that in some respects, section 19(b) might conflict with personal law, in so far as clause (b) has the effect of giving pre-emptory preference to the father even where the father is not the natural and legal guardian by personal law.



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




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