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

57. Mutawalli entitled to pay certain costs from income of 1[waqf] property.-

Notwithstanding anything contained in the 1[waqf] deed, every mutawalli may pay from the income of the 1[waqf] property any expenses properly incurred by him for the purpose of enabling him to furnish any particulars, documents or copies under section 36 or any accounts under section 46 or any information or documents required by the Board or for the purpose of enabling him to carry out the directions of the Board.



Waqf Act, 1995 Back




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