AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 249

59. Central Provinces Court of Wards Act, Act 24 of 1899

Category: Property Law

Recommendation: Repeal

The Act consolidated and amended the law relating to the Court of Wards in the Central Provinces. The Act is not in use. The Central Provinces no longer exist as an administrative unit. This law should therefore be repealed by the Central Government, as it falls under the subject-matter of administration of justice. This Act has also been recommended for repeal by the PC Jain Commission Report in its Appendix A-5.



 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys