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Report No. 83

7.27. Need for amendment of section 29 as to moveable property.-

The question to be considered is whether this position should be allowed to continue. It is conceivable that the property of the minor may comprise valuable movables, and prima facie, a specific provision safeguarding the interests of the minor in relation to such property appears to be needed.

While we do not consider it necessary to lay down any rigid restrictions on the investment of funds of the minor of the nature contained1 in the Indian Trusts Act, it is, in our opinion, desirable to make specific provisions as to the alienation of movable property exceeding certain value. In modern times, important classes of transactions may take place as to movables-such as shares, bank deposits and the like, and even jewellery and antiques. Leaving the disposal of such property entirely to be governed by the general or residuary provision referred to above might sometimes seriously prejudice the interests of wards.

1. 1. Cf. section 20, Indian Trusts Act, 1882.



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




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