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Report No. 83

6.36. Section 16.-

Section 16 deals with the appointment or declaration of a guardian for the children that a joint custody order be made property beyond the jurisdiction of the Court. In such a case the Court having jurisdiction in the place where the property is situated shall, on production of a certified copy of the order, accept the person appointed as duly appointed and give effect to the order.

The section needs no change.



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




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