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

Report No. 86

Chapter 3

Scheme of The Act and Analogous Provisions

3.1. Concurrent interests.-

In order to understand the scheme of the Act, we should bear in mind what are concurrent interests. Land (or, for that matter, any other property) may be the subject of separate ownership or of co-ownership. Where two or more persons have simultaneous interests in land (or in other property) they are said to hold it concurrently and to have "concurrent" interests.1



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