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Report No. 110

IV. Disposal of Petition

38.31. Section 288.-

Section 288 provides that in every case in which there is contention, or the District Delegate is of opinion that the probate or letters of administration should be refused in his court, the petition, with any documents which may have been filed therewith, shall be returned to the person by whom the application was made, in order that the same may be presented to the District Judge unless the District Delegate thinks it necessary, for the purpose of justice, to impound the same, which he is hereby authorised to do, and, in that case, the same shall be sent by him to the District Judge.

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The Indian Succession Act, 1925 Back




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