AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 83

1.17. Steady trend.-

Thus, over a period of years there can be discerned a steady trend, which reflects the view of successive generations, as to what the of the Hindu Minority and Guardianship Act, 1956 public interest demands in this particular field of law. Development of legislation in this field in India ought to proceed upon a parallel, rather than on a diverging, course.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys