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

Report No. 83

7.46. Section 37-Recommendation for verbal amendment.-

Section 37 deals with the general liability of the guardian as trustee. The principal object is to save the right of the ward or his representative to pursue any remedy against the guardian or his representative which, not being expressly provided in either section 35 or section 36, would be legally available against a trustee or the representative of the trustee. The opening part of the section contains the. words "of the two last foregoing section". It is necessary to substitute, for these words, the words and figures "section 35 or 36" (in conformity with current legislative practice), and we recommend accordingly.



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