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Report No. 83

6.22. Section 8.-

This takes us to section 8, which provides that an order shall not be made under section 7, except on the application of the persons entitled to apply for an order, as enumerated in the section. These are, in brief, the person desirous of being or claiming to be the guardian, any relative or friend of the minor, the Collector of the district or the Collector having authority with respect to the class to which the minor belongs. The expression "relative or friend" in section 8(b) really means a person who, being a relative or friend, has a beneficial interest in the minor.1

1. Thangapandian v. K.B. Naicker, AIR 1965 Mad 368.



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




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