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

Report No. 79

Appendix 2

List of Sections of The Indian Succession Act, 1925, under which The High Courts have Testamentary Jurisdiction

Part I

Section 2(bb)

The definition of "District Judge" includes High Court in original Jurisdiction.

Part II

Sections 218, 219, 222 to 225, 228, 229, 232, 236 to 243, 255 to 260, 261 to 267, 299, 300, 301, 302.

[Jurisdiction of District Judge under section 300 is concurrent with the High Court].

Part X

Sections 371, 372, 374, 375, 383, 384, 388.

[Section 384 deals with appeals to the High Courts.]



Delay and Arrears in High Courts and Other Appellate Courts Back




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