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Hindu Adoptions and Maintenance Act, 1956


27. Maintenance when to be a charge

A dependant's claim for maintenance under this Act shall not be a charge on the estate of the deceased or any portion thereof, unless one has been created by the will of the deceased, by a decree of court, by agreement between the dependant and the owner of the estate or portion, or otherwise.



Hindu Adoptions and Maintenance Act, 1956 Back




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