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Report No. 83

7.28. Recommendation as to section 20.-

We therefore recommend that while retaining the substance of section 29 in so far as it governs immovable property, the following further provisions should be added in that section. [The present section may be re-numbered as sub-section (1)].

Sub-section to be added in section 29 (after re-numbering present section 29 as sub¬section (1)):

"(2) Such person shall not, without the permission of the, Court-

(a) mortgage, pledge or charge, or transfer by sale, gift, exchange or otherwise, any part of the movable property of his ward, being

(i) money (whether in cash or invested in any form) exceeding rupees two thousand in value, or

(ii) other movable property exceeding rupees two thousand in value, or

(b) vary any investment exceeding rupees two thousand in value:

Provided that nothing in this sub-section shall apply to any transaction undertaken by the guardian on behalf of the minor in the ordinary course of business or for meeting daily needs or for the immediate preservation and protection of the property".



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




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