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Indian Trusts Act, 1882


46. Trustee cannot renounce after acceptance

A trustee who has accepted the trust cannot afterwards renounce it except (a) with the permission of a principal civil court of original jurisdiction, or (b) if the beneficiary is competent to contract, with his consent, or (c) by virtue of a special power in the instrument of trust.



Indian Trusts Act, 1882 Back




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