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Report No. 77

10.5. Cases under Succession Act.-

Another category of cases requiring speedy disposal are those under the Indian Succession Act, 1925. Some of these cases are applications for succession certificates, while others are petitions for probate or letters of administration. Quite often, the money belonging to a deceased person remains locked up because the heirs are not legally entitled to claim the money from the persons or institutions, like banks, with whom it is lying, without obtaining succession certificate or probate or letters of administration, as the case may be. This quite often results in great distress to the widow and the children of the deceased person.

10.6. It is, therefore, essential that the cases of the above categories should receive prompt attention and they should not be allowed to linger on for a long time.



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