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Report No. 83

7.7. Recommendation as to section 21.-

On a careful consideration of various aspects of the matter, we recommend that section 21 should be revised as under, to remove the anomaly mentioned above:

"21. (1) A minor is incompetent to act as guardian of any minor except as provided in. sub-section (2).

(2) A minor is competent to act as guardian of the person of his own wife or child so far as it is necessary to exercise "his conjugal right and his right in regard to the upbringing of the child."



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




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