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Report No. 110

33.21. Section 207.- Section 207 provides:-

"207. Nothing in this Part shall be deemed to authorise any disturbance of the possession of a Court of Wards of any property; and in case a minor or other disqualified person, whose property is subject to the Court of Wards, is the party on whose behalf application is made under this Part, the District Judge, if he determines to summon the party in possession and to appoint a curator, shall invest the Court of Wards with the curatorship of the estate pending the proceeding without taking security as aforesaid; and if the minor or other disqualified person, uppn the adjudication of the summary proceeding, appears to be entitled to the property possession shall be delivered to the Court of Wards."

The section needs no change.

33.22. Section 208.- Section 208 provides-

"208. Nothing contained in this Part shall be any impediment to the bringing of a suit either by the party whose application may have been rejected before or after the summoning of the party in possession, or by the party who may have been evicted from the possession under this part."

The section needs no change.

33.23. Section 209.-

Section 209 provides-

"209. The decision of a District Judge in a summary proceeding under this Part shall have no other effect than that of settling the actual possession; but for this purpose it shall be final, and shall not be subject to any appeal or review."

The section needs no change.

33.24. Section 210-Public Curators.-

Section 210 provides that the State Government may appoint public curators for any district or number of districts; and the District Judge having jurisdiction shall nominate such public curators in all cases where the choice of a curator is left discretionary with him under this Part.

The section needs no change.



The Indian Succession Act, 1925 Back




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