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The Indian Succession Act, 1925

Part IX

Probate, Letters of Administration and Administration of Assets of Deceased

217. Application of Part.-

Save as otherwise provided by this Act or by any other law for the time being in force, all grants of probate and letters of administration with the will annexed and the administration of the assets of the deceased in cases of intestate succession shall be made or carried out, as the case may be, in accordance with the provisions of this Part.



Indian Succession Act, 1925 Back




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