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

Report No. 57

3.6. Presumption rebuttable-Presumption of advancement.-

The presumption which arises on a purchase in the name of another is rebuttal by parol or other evidence that the purchaser intended to benefit the other. Further, in certain circumstances there is a presumption the other way, namely, that there is no resulting trust. This applies where the person in whom the property is vested is the lawful wife or child of the purchaser or was a person to whom he stood in loco parentis.



Benami Transactions Back




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