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Report No. 19

53. Succession Act or Companies Act not to affect Administrator-general.-

Nothing contained in the Indian Succession Act, 1925 (39 of 1925), or the Companies Act, 1956 (1 of 1956), shall be taken to supersede or affect the rights, duties and privileges of any Administrator-General.

[Section 55(1)]



Administrator-Generals Act, 1913 Back




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