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Report No. 83

4.15. Definition in other Acts.-

We need not multiply precedents, but we may mention that the following Central Acts contain (or contained) definitions of the expression "guardian":-

(a) European British Minors Act (13 of 1874) (repealed).

(b) Vaccination Act (13 of 1880, section 2(3).1

(c) Children Pledging of Labour Act (32 of 1933), section 2.2

(d) Section 9, Explanation (ia), Hindu Adoptions and Maintenance Act, 1956 (inserted by Act 45 of 1962), which reads-

"(ia) 'guardian' means a person having the care of the person of a child or of both his person and property and includes-4a) a guardian appointed by the will of the child's father or mother, and

(b) a guardian appointed or declared by a court;"

(e) Hindu Minority and Guardianship Act (32 of 1956), section 4.2

(f) Children Act (60 of 1960), section 2.3

(g) Medical Termination of Pregnancy Act (34 of 1971), section 2.3

1. Para. 4.14, supra.

2. Para. 4.14, supra.

3. Para. 4.10, supra.



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




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