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Report No. 83

6.32. Consultation with child welfare experts.-

The Act does not, at present, contain provisions empowering the Court to consult Child Welfare Officers before appointing a guardian. But such a provision1 has been made in the Code of Civil Procedure.

1. Compare Order 32A, Code of Civil Procedure, 1908.



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




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