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Report No. 83

7.34. Section 33.-

Under section 33, a guardian appointed or declared by the Court may apply to the Court for its opinion, advice or direction on any "present question" respecting the management or administration of the property of the ward. The section also requires the Court to give notice to such person interested in the application as the Court thinks fit. The principal object of the section is to protect the guardian who states in good faith the facts and acts upon the opinion, advice or direction given by the Court. This is made clear in sub-section (3).

The section needs no change, case law on the section being mainly concerned with its application.



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




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