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Report No. 83

7.31. Section 31.-

This takes us to section 31. Section 31 is a very detailed section, laying down with great care in what circumstances the Court ought to grant permission to the guardian to do the acts mentioned in the section. It provides that the permission shall not be granted except in case of necessity or for an evident advantage to the ward.

Detailed provisions as to the form of the order and its contents are contained in the section, which also provides that the Court may cause notice of the application for the permission to be given to any relative or friend of the ward who should, in its opinion, receive notice thereof and shall record the statement of any person who appears in opposition to the application. Such a person may not necessarily be the relative or friend.1

1. Raja Venugopal v. Kadir Veluswami, 1911 ILR 35 Mad 743 (744).



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




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