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Report No. 83

Chapter 4

Preliminary Provisions: Sections 1 To 4

4.1. Scope of Chapter.-

Sections 1 to 3 deal with certain preliminary matters and do not in general raise any serious controversies. The charges required are minor.



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




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