AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 83

2.2. Statutory Law.-

Briefly speaking, the statutory law before 1890 on the subject of guardianship (apart from legislation relating to Courts of Wards), consisted of Acts separately in force in the three Presidencies, certain Regulations in force in the Presidency of Madras, one fragmentary legislation (Act 9 of 1861) amending the law relating to minors and the European British Minors Act (13 of 1874) which provided for the guardianship of European British minors.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys