AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 83

9.15. Section 49.-

We have disposed of section 48. Section 49 provides that the costs of any proceeding under the Act, including the costs of maintenance of a guardian or other person in the Civil Jail, shall, subject to rules made by the High Court, be in the discretion of the Court in which the proceeding is held. Although the corresponding provision1 in the Code of Civil Procedure is more specific, it does not appear to be necessary to be so elaborate in the Act under consideration. The section may therefore be left as it is.

1. Section 35, Code of Civil Procedure, 1908 (costs).



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys