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Report No. 83

9.18. Section 51-to be repealed.-

Section 51 deals with the application of the Act to a guardian appointed under any enactment repealed by the Act. These enactments were enumerated in a Schedule which was annexed to the Act 1890 as originally enacted and referred to in section 2. Section 2 and the Schedule were repealed in 1938 by the Repealing Act. By now, all such guardians must have been dead and the wards also must have either attained majority or died. We therefore recommend that section 51 should be repealed.



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




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