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Report No. 83

7.21. Association of women.-

Finally, the association of women in proceedings under section 25 will, we think, be a healthy improvement. This is already permissible under the Code of Civil Procedure,1 but it should be made obligatory, where practicable, in proceedings under the section.

In this connection, it would be of interest to note a provision recently introduced in the Children Act2

"(3) Every children's court shall be assisted by a panel of two honorary social workers possessing such qualifications as may be prescribed, of whom at least one shall be a woman, and such panel shall be appointed by the Administrator."

1. Cf. Order 32A, rule 4, Code of Civil Procedure, 1908.

2. Section 5(3), Children Act, 1960, as amended in 1978.



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




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