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

31. Administrator-General not bound to grant certificate unless satisfied of claimant's title,etc.-

The Administrator-General shall not be bound to grant any certificate under section 29 or section 30 unless he is satisfied after making such inquiry as he thinks fit of the title of the claimant and of the value of the assets left by the deceased within the State.



Administrators General Act, 1963 Back




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