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Report No. 257

2. Amendment of Section 17 - In the Guardians and Wards Act, 1890 (hereinafter referred to as the principal Act), in section 17,

(i) for sub-section (1), the following sub-section shall be substituted, namely:-

"(1) In appointing or declaring the guardian of a minor, the welfare of the minor shall be the paramount consideration.";

(ii) after sub-section (1), the following sub-section shall be inserted, namely:-

"(1A) Subject to the provisions of sub-section (1), the court shall have due regard to the law to which the minor is subject, in appointing or declaring the guardian of that minor."



Reforms in Guardianship and Custody Laws in India Back




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