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Indian Trusts Act, 1882


29. Liability of trustee where beneficiary's interest is forfeited to the government

When the beneficiary's interest is forfeited or awarded by legal adjudication to the government, the trustee is bound to hold the trust-property to the extent of such interest for the benefit of such person in such manner as the State Government may direct in this behalf.



Indian Trusts Act, 1882 Back




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