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Report No. 83

9.17. Section 50.-

Section 50 enumerates the matters with reference to which rules can be made by the High Court.1 It needs no change.

1. See also sections 10(1)(e), 11(1)(b), 31, 34(a) and 49.



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




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