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Official Trustees Act, 1913

[Act No. 2 of Year 1913]

Contents

Sections

Particulars

Part I 

Preliminary

1

Short title, extent and commencement

2

Interpretation clause

3

Extent of jurisdiction of High Court

Part II 

The Office Of Official Trustee

4

Official Trustees

5

Appointment and powers of Deputy Official Trustee

6

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

Part III 

Rights, Powers, Duties And Liabilities Of Official Trustee

7

General powers and duties of Official Trustee

8

Official Trustee may with consent be appointed trustee of settlement by grantor

9

Appointment of Official Trustee as trustee by will

10

Power of High Court to appoint Official Trustee to be trustee of property

11

Power of private trustees to appoint Official Trustee to be trustee of property

12

Executor or administrator may pay to Official Trustee legacy, share etc., of minor or lunatic

13

Official Trustee not to be required to give bond or security

14

Entry of Official Trustee not to constitute notice of a trust

15

Liability of Government

16

Notice of suit not required in certain cases

Part IV 

Fees

17

Fees

18

Disposal of fees

Part V 

Audit

19

Auditors to be appointed to examine Official Trustee's accounts, etc., and to report to Government

20

Auditor's power to summon witnesses and to call for documents

21

Costs of audit, etc., how paid

22

Right of beneficiary to inspection and copies of accounts

Part VI 

Miscellaneous

23

Transfer to Government of accumulations in the hands of Official Trustee 

24

Mode of proceeding by claimant to recover money so transferred

25

Power of High Court to make orders in respect of property vested in Official Trustee

26

Who may apply for order under Act

27

Order of Court to have effect of a decree

28

General powers of administration

29

Transfer of trust property by Official Trustee to original trustee or any other trustee

30

Rules

31

Division of presidency into provinces

32

Saving of provisions of Indian Registration Act, 1908

32A

Saving

32B

Special provision regarding certain Official Trustees affected by States' reorganization

33

Repeal

An Act to consolidate and amend the law constituting the office of Official Trustee It is hereby enacted as follows: -

Comment:  This Act seeks to consolidate and amend the law constituting the office of the Official Trustee



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