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Report No. 83

738. Section 34(a)-Recommendation.-

Clause (a) of section 34 requires the application to be "in the prescribed form". Such phraseology often receives a technical construction, so that minor departures from the "prescribed" form raise controversies. It would be better to substitute the words "according to the prescribed form". We therefore recommend that in section 34(a), for the words "in the prescribed form", the words "according to the prescribed form" should be substituted.



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




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