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Report No. 83

9.9. Section 48.- This takes us to section 48, which reads as under:-

"Save as provided by the last foregoing section and by section 622 of the Code of Civil Procedure, an order made under this Act shall be final, and shall not be liable to be contested by suit or otherwise."

[Section 622 of the Code of Civil Procedure of 1882 corresponds to section 115 of the Code of Civil Procedure, 19081.



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




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