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Report No. 83

7.9. Section 23.-

Section 23 provides that a Collector appointed or declared to be the guardian is subject to the control of the State Government or of an authority notified by the State Government in this behalf. The section needs no change.

7.10. Section 24.-

Section 24 provides that a guardian of the person of a ward is charged with the custody of the ward and must look to his support, health and education and such other matters as the law to which the ward is subject requires.

The section needs no change.



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




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