Guardians and Wards Act, 1890


Section
Section Title
  Preamble

Chapter I           Preliminary
  1 Title, extent and commencement View Judgements
  2 [Repealed] View Judgements
  3 Saving of jurisdiction of Courts of Wards and Chartered High Courts View Judgements
  4 Definitions View Judgements
  4A Power to confer jurisdiction on subordinate judicial officers and to transfer proceedings to such officers View Judgements

Chapter II           Appointment and Declaration of Guardians
  5 [Repealed] View Judgements
  6 Saving of power to appoint in other cases View Judgements
  7 Power of the Court to make order as to guardianship View Judgements
  8 Persons entitled to apply for order View Judgements
  9 Court having jurisdiction to entertain application View Judgements
  10 Form of application View Judgements
  11 Procedure on admission of application View Judgements
  12 Power to make interlocutory order for production of minor and interim protection of person and property View Judgements
  13 Hearing of evidence before making of order View Judgements
  14 Simultaneous proceedings in different Courts View Judgements
  15 Appointment or declaration of several guardians View Judgements
  16 Appointment or declaration of guardian for property beyond jurisdiction of the Court View Judgements
  17 Matters to be considered by the Court in appointing guardian View Judgements
  18 Appointment or declaration of Collector in virtue of office View Judgements
  19 Guardian not to be appointed by the Court in certain cases View Judgements

Chapter III           Duties, Rights and Liabilities of Guardians
  20 Fiduciary relation of guardian to ward View Judgements
  21 Capacity of minors to act as guardians View Judgements
  22 Remuneration of guardian View Judgements
  23 Control of Collector as guardian View Judgements
  24 Duties of guardian of the person View Judgements
  25 Title of guardian to custody of ward View Judgements
  26 Removal of ward from jurisdiction View Judgements
  27 Duties of guardian of property View Judgements
  28 Powers of testamentary guardian View Judgements
  29 Limitation of powers of guardian of property appointed or declared by the Court View Judgements
  30 Violability of transfers made in contravention of section 28 or section 29 View Judgements
  31 Practice with respect to permitting transfers under section 29 View Judgements
  32 Variation of powers of guardian of property appointed View Judgements
  33 Right of guardian so appointed or declared to apply to the Court for opinion in management of property of ward View Judgements
  34 Obligations on guardian of property appointed or declared by the Court View Judgements
  34A Power to award remuneration for auditing accounts View Judgements
  35 Suit against guardian where administration-bond was taken View Judgements
  36 Suit against guardian where administration-bond was not taken View Judgements
  37 General liability of guardian as trustee View Judgements
  38 Right of survivorship among joint guardians View Judgements
  39 Removal of guardian View Judgements
  40 Discharge of guardian View Judgements
  41 Cessation of authority of guardian View Judgements
  42 Appointment of successor to guardian dead, discharged or removed View Judgements

Chapter IV           Supplemental Provisions
  43 Orders for regulating conduct or proceedings of guardians, and enforcement of those order View Judgements
  44 Penalty for removal of ward from jurisdiction View Judgements
  45 Penalty for contumacy View Judgements
  46 Reports by Collectors and subordinate Courts View Judgements
  47 Orders appeasable View Judgements
  48 Finality of other orders View Judgements
  49 Costs View Judgements
  50 Power of High Court to make rules View Judgements
  51 Applicability of Act to guardians already appointed by Court View Judgements
  52 [Repealed] View Judgements
  53 [Repealed] View Judgements
  Schedule Enactments repealed View Judgements



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