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Report No. 83

Chapter 9

Supplemental Provisions: Sections 43-51

9.1. Sections 43 to 51.-

Supplemental provisions are contained in sections 43 to 51. These are-

Section 43: Orders for regulating conduct or proceedings of guardians and enforcement of those orders.

Section 43: Orders for regulating conduct or proceedings of guardians and enforcement of those orders.
Section 44: Penalty for removal of ward from jurisdiction.
Section 45: Penalty for contumacy.
Section 46: Reports by Collectors and Subordinate Courts.
Section 47: Orders appealable.
Section 48: Finality of other orders.
Section 49: Costs.
Section 50: Power of High Court to make rules.
Section 51: Applicability of Act to guardians already appointed by Court.


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




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