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

Report No. 86

2.13. View of Sir A.R. Scoble, Q.C.-

It may also be noted that the Government had shown the papers to Sir A.R. Scoble, Q.C., who was inclined to think that where a partition by agreement could not be effected, a public sale of an undivided share, or of a right, title and interest should be permissible only where the other members of the family declined to purchase the share of the member claiming partition at a reasonable price. In his opinion, the suggestions of Mr. B.C. Seal1 were commendable. It was in these circumstances that the Bill was modified, before its introduction.

1. Para. 2.9, supra.



The Partition Act, 1893 Back




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