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Report No. 83

6.6. Questions to be considered with reference to section 7.-

We now proceed to deal with certain important points concerning section 7. Broadly, these questions pertain to the following topics:-

(a) the persons who can be appointed as guardians;1

(b) the properly in respect of which a guardian may be appointed;2 and

(c) the nature of the order can be passed.3

1. Para. 6.7, infra.

2. Paras. 6.8 to 6.17, infra.

3. Para. 6.18, infra.



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




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