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

22. Apportionment of assets or liabilities by agreement.

Where the States of Bihar and Uttar Pradesh agree that the benefit or burden of any particular asset or liability should be apportioned between them in a manner other than that provided for in the foregoing provisions of this Part, then, notwithstanding anything contained therein, the benefit or burden of that asset or liability shall be apportioned in the manner agreed upon.



Bihar and Uttar Pradesh (Alteration of Boundaries) Act, 1968 Back




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