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Report No. 83

6.25. Recommendation.-

On this reasoning, we recommend that the following clause should be inserted in section 8:-

"(bb) the minor, if, being a male, he has attained the age of fourteen years or, being a female, she has attained the age of twelve years."



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




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