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

53. Succession Act or Companies Act not to affect Administrator-General.-

Nothingcontained in the Indian Succession Act, 1925 (39 of 1925), or the Companies Act, 1956 (1 of 1956), shall be taken to supersede or affect the rights, duties and privileges of any Administrator-General.



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