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Report No. 83

6.11. Section 7 and interest in undivided property.-

The next question-also relating to the scope of the expression "property" in section 7-concerns the interest of a minor in undivided property of a Hindu coparcenary.1 Such an appointment is now restricted to Chartered High Courts.

1. Section 12, Hindu Minority and Guardianship Act, 1956.



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




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