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Report No. 83

2.3. Uncodified law.-

The general law of guardianship, however, remained unaffected, in so far as the legislation referred to above did not, except as regards European British subjects, purport to deal with natural guardians, their rights and duties. These matters were left to be dealt with by uncodified rules in the sphere of personal law. So also was the subject of testamentary guardianship, as regards Hindus and Muslims.



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




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