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Married Womens Property Act, 1874


10. Extent of husbandís liability for wifeís breach of trust or devastation

Where a woman is a trustee, executrix or , either before or after marriage, her husband shall not, unless he acts or intermeddles in the trust or administration, be liable for any breach of trust committed by her, or for any misapplication, loss or damage to the estate of the deceased caused or made by her, or for any loss to such estate arising from her neglect to get in any part of the property of the deceased.]



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