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Report No. 110

Chapter 37

Alteration and Revocation of Grants (Sections 261-263)

37.1. Scope.-

Alteration and revocation of grants form the subject-matter of sections 261 to 263, which do not need any introductory comments.

37.2. Section 261.-

Section 261 provides that errors in names and descriptions, or in setting forth the time and place of the deceased's death, or the purpose in a limited grant, may be rectified by the Court, and the grant of probate or letters of administration may be altered and amended accordingly.

The section needs no change.

37.3. Section 262.-

Section 262 provides that if, after the grant of administration with the will annexed, a codicil is discovered, it may be added to the grant on due proof and identification, and the grant may be altered and amended accordingly.

The section needs no change.



The Indian Succession Act, 1925 Back




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