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Report No. 83

7.30. Recommendation to amend section 30.-

We do not consider it necessary to recommend any amendment in this regard. However, the word "immovable" should be deleted from section 30, so that it can apply to the disposal of movable property1 as well-an amendment that is consequential on the proposed expansion of the scope2 of section 29. We recommend that section 30 should be amended accordingly.

1. Ghulam Hussain v. Ayesha Bibi, AIR 1941 Mad 481 (482).

2. See recommendation as to section 29, supra.



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




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