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Report No. 83

7.20. Guardian of child above 14.-

In our opinion, it would also be proper to provide that the Court shall not make an order contrary to the wishes of a child of 14 or over, unless the Court is satisfied that such an order is necessary by reason of special circumstances.



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




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