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Report No. 83

9.8. Section 47(k)-Recommendation.-

Accordingly, we recommend that in section 47, a new clause (k) should be inserted at the end of the section, in these terms:-

"(k). under section 42, appointing or declaring, or refusing to appoint or declare, a guardian as successor to a guardian in the circumstances specified in that section."

As a consequential change, in clause (j) of the section, the full stop at the end should be replaced by the word and punctuation mark; "or".



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




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