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Registration Act, 1908

[Act No. 16 of Year 1908, dated 18th. December, 1908]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

The Registration-Establishment

3

Inspector-General of Registration

4

Branch Inspector-General of Sindh [Repealed]

5

Districts and sub-districts

6

Registrars and Sub-Registrars

7

Offices of Registrar and Sub-Registrar

8

Inspectors of Registration offices

9

Military cantonments may be declared sub-districts or districts [Repealed]

10

Absence of Registrar or vacancy in his office

11

Absence of Registrar on duty in his district

12

Absence of Sub-Registrar or vacancy in his office

13

Report to State Government of appointments under sections 10, 11 and 12

14

Establishments of registering officers

15

Seal of registering officers

16

Register-books and fire-proof boxes

Chapter III

Registrable Documents

17

Documents of which registration is compulsory

18

Documents of which registration is optional

19

Documents in language not understood by registering officer

20

Documents containing interlineations, blanks, erasures or alterations

21

Description of property and maps or plans

22

Description of houses and land by reference to government maps of surveys

Chapter IV

The Time Of Presentation

23

Time for presenting documents

23A

Re-registration of certain documents

24

Documents executed by several persons at different times

25

Provision where delay in presentation is unavoidable

26

Documents executed out of India

27

Wills may be presented or deposited at any time

Chapter V

The Place Of Registration

28

Place for registering documents relating to land

29

Place for registering other documents

30

Registration by Registrars in certain cases

31

Registration or acceptance for deposit at private residence

Chapter VI

Presenting Documents For Registration

32

Persons to present documents for registration

33

Power-of-attorney recognizable for purposes of section 32

34

Enquiry before registration by registering officer

35

Procedure on admission and denial of execution respectively

Chapter VII

Enforcing The Appearance Of Executants And Witnesses

36

Procedure where appearance of executant or witness is desired

37

Officer or court to issue and cause service of summons

38

Persons exempt from appearance at registration office

39

Law as to summonses, commissions and witnesses

Chapter VIII

Presenting Wills And Authorities To Adopt

40

Persons entitled to present Wills and authorities to adopt

41

Registration of Wills and authorities to adopt

Chapter IX

The Deposit Of Wills

42

Deposit of Wills

43

Procedure on deposit of Wills

44

Withdrawal of sealed cover deposited under section 42

45

Proceedings on death of depositor

46

Saving of certain enactments and powers of courts

Chapter X

The Effects Of Registration And Non-Registration

47

Time from which registered document operates

48

Registered documents relating to property when to take effect against oral agreements

49

Effect of non-registration of documents required to be registered

50

Certain registered documents relating to land to take effect against unregistered documents

Chapter XI

The Duties And Powers Of Registering Officers

51

Register books to be kept in the several offices

52

Duties of registering officers when document presented

53

Entries to be numbered consecutively

54

Current indexes and entries therein

55

Indexes to be made by registering officers, and their contents

56

Copy of entries in Indexes Nos.I, II and III to be sent by Sub-Registrar to Registrar and filed [Repealed]

57

Registering officers to allow inspection of certain books and indexes, and to give certified copies of entries

58

Particulars to be endorsed on documents admitted to registration

59

Endorsements to be dated and signed by registering officer

60

Certificate of registration

61

Endorsements and certificate to be copied and document returned

62

Procedure on presenting document in language unknown to registering officer

63

Power to administer oaths and record of substances of statements

64

Procedure where document relates to land in several Sub-Districts

65

Procedure where document relates to land in several Districts

66

Procedure after registration of documents relating to land

67

Procedure after registration under section 30, sub-section (2)

68

Powers of Registrar to superintend and control Sub-Registrars

69

Power of Inspector-General to superintend registration offices and make rules

70

Power of Inspector-General to remit fines

Chapter XII

Refusal To Register

71

Reasons for refusal to register to be recorded

72

Appeal to Registrar from orders of Sub-Registrar refusing registration on grounds other than denial of execution

73

Application to Registrar where Sub-Registrar refuses to register on ground of denial of execution

74

Procedure of Registrar on such application

75

Order by Registrar to register and procedure thereon

76

Order of refusal by Registrar

77

Suit in case of order of refusal by Registrar

Chapter XIII

The Fees For Registration, Searches And Copies

78

Fees to be fixed by State Government

79

Publication of fees

80

Fees payable on presentation

Chapter XIV

Penalties

81

Penalty for incorrectly endorsing, copying, translating or registering documents with intent to injure

82

Penalty for making false statements, delivering false copies or translations, false personation, and abetment

83

Registering officer may commence prosecutions

84

Registering officers to be deemed public servants

Chapter XV

Miscellaneous

85

Destruction of unclaimed documents

86

Registering officer not liable for things bona fide done or refused in his official capacity

87

Nothing so done invalidated by defect in appointment or procedure

88

Registration of documents executed by government officers or certain public functionaries

89

Copies of certain orders, certificates and instruments to be sent to registering officers and filed

Exemption From Act

90

Exemption of certain documents executed by or in favor of government

91

Inspection and copies of such documents

92

Burmese registration rules confirmed

93

Repeal [Repealed]

Schedule

Repeal of enactments [Repealed]

 

Foot Notes

An Act to consolidate the enactments relating to the registration of documents.

WHEREAS it is expedient to consolidate the enactments relating to the registration of documents; it is hereby enacted as follows:-



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