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Dayabhai Raghunathdas Vs. Bai Parvati - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtMumbai
Decided On
Case NumberFirst Appeal No. 240 of 1914
Judge
Reported inAIR1915Bom62; (1915)17BOMLR332
AppellantDayabhai Raghunathdas
RespondentBai Parvati
Excerpt:
guardians and wards act, (viii of 1890), section 25-custody of ward-title of guardian-application by guardian-certificated guardian not necessary.;it is open to an aggrieved party to make an application to the court under section 25 of the guardians and wards act, 1890, where the ward leaves or is removed from the custody of a guardian of his person. it is not essential that there should be a certificated guardian before an application under section 25 could be entertained by the court. - maharashtra scheduled castes, scheduled tribes, de-notified tribes (vimukta jatis), nomadic tribes, other backward classes and special backward category (regulation of issuance and verification of) caste certificate act (23 of 2001), sections 6 & 10: [s.b. mhase, a.p. deshpande & p.b. varale, jj] caste..........we may refer to section 26 of the act where provision is made with reference to a guardian of the person appointed or declared by the court.4. it seems that it is open to an aggrieved party to make an application to the court under section 25 where the ward leaves or is removed from the custody of a guardian of his person. it is not essential that there should be a certificated guardian before an application under section 25 could be entertained by the court. we do not see anything either in the scheme of the act or in the position of section 25 in chap. iii which relates to duties, rights and liabilities of a guardian, which can be said to be in conflict with this view; on the contrary, it appears that the scheme of the act supports it.5. we say nothing as to the merits of the.....
Judgment:

Shah, J.

1. This is an appeal under the Guardians and Wards Act. It arises out of an application made by the appellant to the District Court of Surat under Section 25 of the Guardians and Wards Act for the custody of his minor daughter Bai Mani.

2. The lower Court has rejected this application on the ground that unless the appellant takes steps to be appointed a guardian of the minor, no application under Section 25 could be entertained by that Court.

3. The correctness of this view has been questioned before us in this appeal. A 'guardian,' as defined by the Act, means a person having the care of the person of a minor or of his property, or of both his person and property. The appellant is the father of the minor and claims to be her natural guardian. Section 25 refers to the custody of a guardian and not of a guardian appointed under the Act. This distinction between a guardian and a guardian appointed under the Act is to be noticed throughout the Act. As an illustration we may refer to Section 26 of the Act where provision is made with reference to a guardian of the person appointed or declared by the Court.

4. It seems that it is open to an aggrieved party to make an application to the Court under Section 25 where the ward leaves or is removed from the custody of a guardian of his person. It is not essential that there should be a certificated guardian before an application under Section 25 could be entertained by the Court. We do not see anything either in the scheme of the Act or in the position of Section 25 in Chap. III which relates to duties, rights and liabilities of a guardian, which can be said to be in conflict with this view; on the contrary, it appears that the scheme of the Act supports it.

5. We say nothing as to the merits of the application. It was suggested on behalf of the respondents that the application may be disposed of on the merits here. But the lower Court has decided the application on a preliminary ground and it would not be right to say anything as to the merits at this stage. This appeal is decided only on the allegations made in the petition, which contains an averment that the applicant is a guardian of the minor as defined by the Act and that the ward is removed from his custody.

6. It follows, therefore, that the order of the lower Court must be set aside and the application sent back to that Court for disposal according to law.

7. Costs to be costs in the application.


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