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

Specific Relief Act, 1963

25. Application of preceding sections to certain awards and testamentary directions to execute settlements

The provisions of this Chapter as to contracts shall apply to awards to which the Arbitration Act, 1940, does not apply and to directions in a will or codicil to execute a particular settlement.



Specific Relief 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