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Report No. 83

3.4. Testamentary guardianship.-

Testamentary guardianship is regulated by certain statutory provisions1-2 and (as regards Muslims) by the Muslim law.

1. (a) Section 9, Hindu Minority and Guardianship Act, 1956. (b) Section 60, Indian Succession Act, 1925.

2. See para. 345, infra.



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




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