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Report No. 83

1.22. Relevance of survey.-

Opinions differ as to the efficacy of the various legislative and other measures. But this brief survey is relevant to show that the legal relationship between parents and children cannot be quite like that between adults, because here we are concerned with the upbringing of someone who is too young to bring himself up and too young to force others to do it for him.



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




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