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Report No. 83

Chapter 8-termination of Guardianship: Sections 38-42

(32) In section 41(1)(a), after the word "removal", the words "express or implied" should be added.1

(33) In section 41(1)(c), the case of the ward's death should be added.2

(34) In section 41(2)(c) also, the case of the ward's death should be added.3

(35) In section 41, a new sub-section should be inserted to empower the Court to give certain directions as to the delivery of property on the death of the minor.4

1. Para. 8.5.

2. Para. 8.7.

3. Para. 8.7.

4. Para. 8.11.



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




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