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Report No. 83

7.6. Need for amendment of section 21.-

If is unnecessary to express an opinion on this point. However, so far as section 21 is concerned, it is, on principle, anomalous that the same person (minor managing member) would be competent to act in matters concerning the property, while, in matters concerning the person, he is subject to the guardianship of another person. The need for an amendment of section 21 is obvious.



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




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