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Report No. 157

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

In section 18, the following new clause (ee) after the existing clause (e) be inserted:

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

We recommend accordingly.

Justice B.P. Jeevan Reddy, Chairman.

Justice Leila Seth, Member.

R.L. Meena, Member-secretary.



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




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