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Report No. 133

Amplification of the welfare principle

4.5. In Chapter III, the need for spelling out some important considerations in the application of the welfare principle and amplification of the relevant provisions to this end has been sufficiently made out. In this context, the welfare principle in section 13 of the Hindu Minority and Guardianship Act and section 17 of the Guardians and Wards Act needs to be amplified by incorporating four considerations for being required to be .atom into account by the concerned court whilst applying the principle:-



Removal of Discrimination against Women in matters relating to Guardianship and Custody of Minor Children and elaboration of the Welfare Principle Back




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