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Report No. 83

9.14. Recommendations revise section 48.-

In the light of the above discussion, we recommend that section 48 should be revised as under:-

"48. (1) Save as provided by section 47 of this Act or by section 115 of the Code of Civil Procedure, 1908, an order under this Act shall be final and shall not be liable to be contested by suit or otherwise.

(2) Nothing in this section shall affect the jurisdiction of the Court to vary, by way of modification, addition or omission, "an order passed under this Act, where the Court after due notice to the parties is satisfied that it is necessary or expedient to do so."



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




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