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Report No. 83

6.8. Section 7 and the word 'property'.-

Coming to the points concerned with property for which a guardian can be appointed, the expression "property" in section 7 has created a certain amount of controversy with reference to the question whether the hereditary trusteeship of a religious institution is "property" within the meaning of the section.



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




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