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Report No. 83

7.35. Section 34.-

Section 34 imposes certain obligations on the guardian of property appointed or declared by the Court, not being the Collector. Though the matters dealt with may appear to be of an administrative character, some of them are important. In particular, the scope of the expression "balance due" in section 34(d) seems to have been the subject matter of some controversy, and will be discussed at the appropriate place.1

1. See para. 7.39, infra.



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




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