Central Provinces Court of Wards Act, 1899


Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title, extent and commencement View Judgements
  2 Definition View Judgements
  3 Commissioner to be Courts of Wards View Judgements
  4 Superintendence by Court of Wards of property of disqualified land-holder View Judgements
  5 Land-holder to be deemed disqualified in certain cases View Judgements
  6 Superintendence by Court of Wards on application of proprietor View Judgements
  7 Temporary provision for custody of heirs and protection of property in certain cases View Judgements
  8 Superintendence by Court of Wards of person of disqualified land-holder View Judgements
  9 Superintendence by the court of Wards where disqualified land-holders owns land in more than one division View Judgements
  10 Assumption of superintendence to be notified and to extend to whole of Government Ward's property View Judgements
  11 Barring of suits to contest authority to assume superintendence View Judgements
  12 Notices of claimants against Government ward View Judgements
  13 Claimants to furnish full particulars and document View Judgements
  14 Stay of Proceedings of civil courts View Judgements
  14-A Exemption of certain moneys from process of execution View Judgements
  15 Adjudication of claims View Judgements
  16 Report the State Government View Judgements
  17 Appointment, etc, of managers by Court of Wards View Judgements
  18 Delegation of powers by courts of Wards View Judgements
  19 Liabilities etc., of managers and other servants of Court of Wards View Judgements
  20 Power for Court of Wards to appoint guardians of certain Government wards View Judgements
  21 General Powers of Courts of Wards View Judgements
  22 Custody, education and residence of certain Government wards View Judgements
  23 Allowance for Government ward and his family View Judgements
  24 Duties of Court of Wards or manager View Judgements
  25 Power of Court of Wards as to property of Government wards View Judgements
  26 Notice of suit View Judgements
  27 Manager or Court of Wards to be next friend or guardian in suit by or against Government wards View Judgements
  28 Payments of Costs View Judgements
  29 Processes against Government ward to be served on next friend or guardian View Judgements
  30 Authority of Court of Wards required in case of suits brought on behalf of Government wards View Judgements
  31 Disabilities of a Government ward View Judgements
  32 Consent of State Government necessary to adoption or wills made by Government wards View Judgements
  33 Procedure when succession to Government ward's property is disputed View Judgements
  34 Withdrawal of superintendence of court of Wards View Judgements
  35 Appointment of guardian in certain cases View Judgements
  36 Withdrawal to be notified in Gazette View Judgements
  37 Appeals an appeal shall lie from every order passed under this Act, whether original or on appeal View Judgements
  38 Control of State Government View Judgements
  39 Exercise of discretion not be questioned in civil Court View Judgements
  39-A Continuance of certain properties under Court of Wards View Judgements
  40 Power for State Government to make rules View Judgements
  41 [Application of the Act to estate of rules of Indian states View Judgements
  SCHEDULE I



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