AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 83

6.10. Recommendation to insert an Explanation below section 7.-

In our opinion, it is desirable to adopt the wider view by legislative amendment. It is necessary that the expression "property", at least in an Act vitally affecting personal law, should be given an interpretation that will be in harmony with the concepts of personal law. Accordingly, we recommend that an Explanation should be inserted below section 7, somewhat in these terms:

"Explanation.-The expression 'property' includes the hereditary trusteeship of a religious institution."



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys