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Report No. 83

6.24. Section 1 (bb) to be inserted.-

Though we need not, in India, go to that length, yet it would be useful if the minor is at least given a right to apply for the appointment of a guardian, since it is not inconceivable that the minor may be seriously prejudiced if no third person takes an interest in his welfare.



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




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