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Report No. 83

1.4. Crisis in family life.-

It is common-place that family life, when it is running a smooth silent course, presents no serious legal problems. Small ripples that create transient tensions, pass the parents by. But a major crisis in the family that causes emotional conflict, sooner or later creates a rift which, in modern times, often reaches the Courts. The Act with which we are concerned purports to deal with such a crisis, in so far as the crisis may affect the lives of minor children. How far the Act deals with the matter adequately by providing a sound legal framework will be an important consideration in making our recommendations.



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




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