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Citedby 7 docs - [View All]
Gaurav Nagpal vs Sumedha Nagpal on 19 November, 2008
Raj Kumar Chhibba And Another vs Dinesh Sharma And Another on 25 May, 2009
Amita Chhabra vs State Of Haryana Etc on 23 September, 2014
Smt. Rehana Parveen vs Naimuddin on 11 May, 1999
Ashraya vs Nil on 30 March, 1990

[Complete Act]
Central Government Act
Section 16 in The Guardians and Wards Act, 1890
16. Appointment or declaration of guardian for property beyond jurisdiction of the Court.—If the Court appoints or declares a guardian for any property situate beyond the local limits of its jurisdiction, the Court having jurisdiction in the place where the property is situate shall, on production of a certified copy of the order appointing or declaring the guardian accept him as duly appointed or declared and give effect to the order.