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Report No. 83

9.6. Section 47(ff)-Recommendation.-

Accordingly, we recommend that in section 47, after clause (f), the following new clause should be inserted:

"(ff) under clause (d)1 or [sub-section (1) of] section 34, requiring the guardian to make payment into Court of the balance due as specified in that clause or refusing so to require him, not being an interlocutory order in either case."

1. Section 34 will be re-numbered as section 34(1), see Chapter 7, supra.



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




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