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Report No. 83

7.32. Recommendation to amend section 31(3).-

In our view, it is desirable to add, in sub-section (3) of section 31, a specific provision to the effect that a Court may direct sale by public auction or private negotiation. We therefore recommend that in section 31(3), clause (aa) should be inserted as follows after clause (a):

"(aa) that the sale shall be by public auction or private negotiation."

In consequence, section 31(3)(b) should be revised as under:-

"(b) that where the sale is to be by public auction, it shall be to the highest bidder before the Court or some person etc. (rest as in the present section)."



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




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