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Report No. 83

7.23. Section 26.-

This taken us to section 26, which provides that a guardian of the person appointed or declared by the Court, unless he is the Collector or a guardian appointed by will or other instrument, shall not remove the ward from the jurisdiction of the Court which appointed or declared him without the leave of that Court, except for the prescribed purposes. The leave may be general or special and may be defined by the order granting it.

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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