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Report No. 83

7.43. Section 34A.-

Section 34A confers power on the Court to award remuneration for auditing accounts. The section was inserted by an amendment made in 1929 since it was considered that an adequate audit of accounts was desirable and had not been provided for in the law as it then stood. The same amendment inserted clause (ff) in section 50.

The section needs no change.



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




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