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Report No. 257

3. Amendment of Section 19 - In the principal Act, in section 19, after clause (c), the following proviso shall be inserted, namely:-

"Provided that in determining whether a person is unfit to be a guardian under clause (a) or clause (b), the welfare of the minor as required under sub-section (1) of section 17 shall be the paramount consideration."



Reforms in Guardianship and Custody Laws in India Back




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