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1. Executors may sue and be sued in certain cases for wrongs committed in lifetime of deceased.-

An action may be maintained by the executors, administrators or representatives of any person deceased, for any wrong committed in the time of such person, which has occasioned pecuniary loss to his estate, for which wrong an action might have been maintained by such person, so as such wrong shall have been committed within one year before his death 1***; and the damages, when recovered, shall be part of the personal estate of such person; and further, an action may be maintained against the executors or administrators or heirs or representatives of any person deceased for any wrong committed by him in his lifetime for which he would have been subject to an action, so as such wrong shall have been committed within one year before such person's death 2*** and the damages to be recovered in such action shall, if recovered against an executor or administrator bound to administer according to the English law, be payable in like order of administration as the simple contract debts of such person.

1. Short title given by the Indian Short Titles Act, 1897 (14 of 1897).

This Act has been declared to be in force in the whole of India, except Part B States and the Scheduled Districts, by the Laws Local Extent Act, 1874 (15 of 1874), s. 3. The Act has been extended to and brought into force in Dadra and Nagar Haveli by Reg. 6 of 1963, s. 2 and the First Schedule (w. e. f. 1-7-1965) and to the Union Territory of Pondicherry by Act 26 of 1968, s. 3, and the Schedule. The Act came into force in the State of Sikkim on 1-9-1984 vide Notifn. No. S. O. 653(E), dt. 24-8-1984.

It has also been declared in force in the Khondmals District by the Khondmals Laws Regulation, 1936 (4 of 1936), s. 3 and the Schedule.; in the Angul District by the Angul Laws Regulation, 1936 (5 of 1936), s. 3 and Sch.; and in the Sonthal Parganas by the Sonthal Parganas Settlement Regulation, 1872 (3 of 1872), s. 3. It has been declared, by notification under s. 3(a) of the Scheduled Districts Act, 1874 (14 of 1874), to be in force in the following Scheduled Districts, namely:-

West Jalpaiguri See Gazette of India, 1881, Pt. I, p. 74. The Districts-of Hazaribagh, Lohardaga (now the Ranchi Disrtict, see Calcutta Gazette, 1899, Pt. I, p. 44), and Manbhum, and Pargana Dhalbhum and the Kolhan in the District of

Singhbhum . . . . Ditto 1881, Pt. I, p. 504.

The Scheduled portion of

The Mirzapur District . Ditto 1879, Pt. I, p. 383.

Jaunsar Bawar . Ditto 1879, Pt. I, p. 382.

The District of Lahaul Ditto 1886, Pt. I, p. 301.

The Scheduled Districts of

the Madhya Pradesh . Ditto 1879, Pt. I, p. 771.

The Scheduled Districts in

Ganjam and Vizagapatam Ditto 1898, Pt. I, p. 870.

Assam (except the North

Lushai Hills) Ditto 1897, Pt. I, p. 299.

The Porahat Estate in the

Singbhum District Ditto 1897, Pt. I, p. 1059.

It has been extended, by notification under s. 5 of the last-mentioned Act, to the following Scheduled Districts, namely:-

Kumaon and Garhwal . See Gazette of India, 1876, Pt. I, p. 606. The Tarai of the Province of Agra Ditto 1876, Pt. I, p. 505.

It has been extended to the New Provinces and Merged States, see Act 59 of 1949, and to the States of Tripura, Manipur and Vindhya Pradesh, see Act 30 of 1950.

2. See the Civil Procedure Act, 1833 (3 &4 Will. 4, c. 42), s. 2.



Legal Representatives' Suits Act, 1855 Back




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