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Report No. 83

Chapter 2

Brief History

2.1. Introductory.-

The historical evolution of the law in India may be briefly dealt with.1 Before the Act of 1890, while the law relating to age of majority was codified,2 there was no all-India Act dealing with the guardianship of minors. The matter, in so far as the law was codified, was governed by certain Acts or Regulations in force in certain local areas and there were also in operation certain uncodified rules of personal law dealing with guardianship.

1. For a detailed historical discussion, see Appendix 2.

2. The Indian Majority Act, 1873.



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




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