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Report No. 83

7.42. Section 34(3) to be inserted.-

We are also of the view that before an order is passed under clause (d) of section 34, the guardian should be given a reasonable opportunity of being heard. This may be regarded as implicit in view of the adverse consequences of such an order, but we would like it to be made explicit. To achieve this object, we recommend the insertion of a new sub-section in section 34 on these lines:

"(3) The Court shall, before an order is passed under clause (d) of sub-section (1), give the guardian a reasonable opportunity of being heard."



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




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