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Report No. 110

33.19. Section 205.-

Section 205 provides that an application under this Part to the District Judge must be made within six months of the death of the proprietor whose property is claimed by right in succession.

The section needs no change.

33.20. Bar to enforcement of Part against public settlement or legal directions by deceased.-

Section 206 provides:

"206. Nothing in this Part shall be deemed to authorise the contravention of any public act of settlement or of any legal directions given by a deceased proprietor of any property for the possession of his property after his decease in the event of minority or otherwise, and, in every such case, as soon as the Judge having jurisdiction over the property of a deceased person is satisfied of the existence of such directions, he shall give effect thereto."

The section needs no change.



The Indian Succession Act, 1925 Back




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