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Report No. 83

IV. Separate Guardians

6.34. Section 15.-

Section 15 deals with the appointment or declaration of separate guardians. Sub-section (1) authorises the appointment of two or more guardians if permitted by the personal law, while sub-section (4) itself empowers the Court to appoint or declare separate guardians of person and property. Sub¬section (5) further empowers the Court, if the minor has several properties, to appoint a separate guardian for any one or more of the properties.



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




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