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Report No. 157

3.22. Amendment of section 18 of the Registration Act, 1908.-

It is also desirable to amend section 18 of the Indian Registration Act, 1908 which deals with documents whose registration is optional. It opens with these words-

"18. Any of the following documents may be registered under this Act, namely".

The clauses of the section that follows these words contain an enumeration of documents. Clauses (e) and (f), read as under-

"(e) wills; and

(f) all other documents not required by section 17 to be registered." It would be convenient to add in section 18, a new clause, as under:

"(ee) notices of pending suits or proceedings, referred to in section 52 of the Transfer of Property Act, 1882."



Section 52 of the Transfer of Property Act, 1882 and its Amendment Back




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