AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Official Trustees Act, 1913


6. Official Trustee to be corporation sole, to have perpetual succession and official seal, and to sue and be sued in his corporate name

The Official Trustee shall be a corporation sole by the name of the Official Trustee of the State for which he is appointed and, such Official Trustee, shall have perpetual succession and an official seal, and may sue and be sued in his corporate name.



Official Trustees Act, 1913 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys