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Report No. 83

7.8. Section 72.-

This takes us to section 22, which deals with the remuneration of the guardian and permits him certain allowances. "Allowances" referred to in the section seem to cover only reward for the "care and pains in the execution of his duties". It does not seem to cover expenses to be incurred for the maintenance and education of the minor1 (in the case of guardianship of the person). Such expenses are, at present, governed by rules.2 It is, however, desirable that this should be expressly covered by the section, so as to make the section comprehensive. Accordingly, we recommend that the following sub-section should be to section 22:

"(3) The Court may, in the case of a guardian of the person, also deter mine from time to time the amount to be allowed to the guardian for the support, health and education of the ward."

1. Section 24.

2. Section 50.



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




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