ADMINISTRATORS GENERAL ACT, 1963


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 APPOINTMENT OF ADMINISTRATOR GENERAL View Judgements
  4 APPOINTMENT AND POWERS OF DEPUTY ADMINISTRATOR GENERAL View Judgements
  5 INCORPORATION View Judgements
  6 JURISDICTION OF HIGH COURT FOR THE WHOLE STATE View Judgements
  7 ADMINISTRATOR GENERAL ENTITLED TO LETTERS OF ADMINISTRATION, UNLESS GRANTED TO NEXT OF KIN View Judgements
  8 ADMINISTRATOR GENERAL, ENTITLED TO LETTERS OF ADMINISTRATION IN PREFERENCE TO CREDITORS, CERTAIN LEGATEES OR FRIENDS View Judgements
  9 RIGHT OF ADMINISTRATOR GENERAL TO APPLY FOR ADMINISTRATION OF ESTATES View Judgements
  10 POWER OF ADMINISTRATOR GENERAL TO COLLECT AND HOLD ASSETS WHERE IMMEDIATE ACTION IS REQUIRED View Judgements
  11 GRANT OF PROBATE OR LETTERS OF ADMINISTRATION TO PERSON APPEARING IN THE COURSE OF PROCEEDINGS TAKEN BY ADMINISTRATOR GENERAL View Judgements
  12 GRANT OF ADMINISTRATION TO ADMINISTRATOR GENERAL IN CERTAIN CASES View Judgements
  13 ADMINISTRATOR GENERAL NOT PRECLUDED FROM APPLYING FOR LETTERS WITHIN ONE MONTH AFTER DEATH View Judgements
  14 RECALL OF ADMINISTRATOR GENERAL'S ADMINISTRATION AND GRANT OF PROBATE ETC., TO EXECUTOR OR NEXT OF--KIN View Judgements
  15 COST OF OBTAINING ADMINISTRATION, ETC., MAY, ON REVOCATION, BE ORDERED TO BE PAID TO ADMINISTRATOR GENERAL OUT OF ESTATE View Judgements
  16 AFTER REVOCATION LETTERS GRANTED TO ADMINISTRATOR GENERAL TO BE DEEMED, AS TO HIM, TO HAVE BEEN VOIDABLE ONLY View Judgements
  17 PAYMENTS MADE BY ADMINISTRATOR GENERAL PRIOR TO REVOCATION View Judgements
  18 ADMINISTRATOR GENERAL'S PETITION FOR GRANT OF LETTERS OF ADMINISTRATION View Judgements
  19 NAME IN WHICH PROBATE OR LETTERS TO BE GRANTED View Judgements
  20 EFFECT OF PROBATE OR LETTERS GRANTED TO ADMINISTRATOR GENERAL View Judgements
  21 EFFECT OF GRANT BY THE HIGH COURT OF JAMMU AND KASHMIR View Judgements
  22 TRANSFER BY PRIVATE EXECUTOR OR ADMINISTRATOR OF INTEREST UNDER PROBATE OR LETTERS View Judgements
  23 DISTRIBUTION OF ASSETS View Judgements
  24 APPOINTMENT OF OFFICIAL TRUSTEE AS TRUSTEE OF ASSETS AFTER COMPLETION OF ADMINISTRATION View Judgements
  25 POWER OF HIGH COURT TO GIVE DIRECTIONS REGARDING ADMINISTRATION OF ESTATE View Judgements
  26 NO SECURITY TO BE REQUIRED FROM ADMINISTRATOR GENERAL View Judgements
  27 MANNER IN WHICH PETITION TO BE VERIFIED BY ADMINISTRATOR GENERAL View Judgements
  28 ENTRY OF ADMINISTRATOR GENERAL NOT TO CONSTITUTE NOTICE OF A TRUST View Judgements
  29 IN WHAT CASES ADMINISTRATOR GENERAL MAY GRANT CERTIFICATE View Judgements
  30 GRANT OF CERTIFICATE TO CREDITORS AND POWER TO TAKE CHARGE OF CERTAIN ESTATES View Judgements
  31 ADMINISTRATOR GENERAL NOT BOUND TO GRANT CERTIFICATE UNLESS SATISFIED OF CLAIMANT'S TITLE, ETC View Judgements
  32 EFFECT OF CERTIFICATE View Judgements
  33 REVOCATION OF CERTIFICATE View Judgements
  34 SURRENDER OF REVOKED CERTIFICATE View Judgements
  35 PAYMENT TO HOLDER OF CERTIFICATE BEFORE IT IS REVOKED View Judgements
  36 ADMINISTRATOR GENERAL NOT BOUND TO TAKE OUT ADMINISTRATION ON ACCOUNT OF ASSETS FOR WHICH HE HAS GRANTED CERTIFICATE View Judgements
  37 TRANSFER OF CERTAIN ASSETS TO EXECUTOR OR ADMINISTRATOR IN COUNTRY OF DOMICILE FOR DISTRIBUTION View Judgements
  38 LIABILITY OF GOVERNMENT View Judgements
  39 CREDITOR'S SUIT AGAINST ADMINISTRATOR GENERAL View Judgements
  40 NOTICE OF SUIT NOT REQUIRED IN CERTAIN CASES View Judgements
  41 FEES View Judgements
  42 DISPOSAL OF FEES View Judgements
  43 AUDIT View Judgements
  44 AUDITORS TO EXAMINE ACCOUNTS AND REPORT TO GOVERNMENT View Judgements
  45 POWER OF AUDITORS TO SUMMON AND EXAMINE WITNESSES, AND TO CALL FOR DOCUMENTS View Judgements
  46 COSTS OF AUDIT, ETC View Judgements
  47 GENERAL POWERS OF ADMINISTRATION View Judgements
  48 POWER TO SUMMON AND EXAMINE WITNESSES View Judgements
  49 POWER OF PERSON BENEFICIALLY INTERESTED TO INSPECT ADMINISTRATOR GENERAL'S ACCOUNT, ETC., AND TAKE COPIES View Judgements
  50 FALSE EVIDENCE View Judgements
  51 ASSETS UNCLAIMED FOR TWELVE YEARS TO BE TRANSFERRED TO GOVERNMENT View Judgements
  52 MODE OF PROCEEDING BY CLAIMANT TO RECOVER PRINCIPAL MONEY SO TRANSFERRED View Judgements
  53 SUCCESSION ACT OR COMPANIES ACT NOT TO AFFECT ADMINISTRATOR GENERAL View Judgements
  54 SAVINGS OF PROVISIONS OF POLICE ACTS FOR PRESIDENCY TOWNS View Judgements
  55 ORDER OF COURT TO BE EQUIVALENT TO DECREE View Judgements
  56 PROVISION FOR ADMINISTRATION BY CONSULAR OFFICER IN CASE OF DEATH IN CERTAIN CIRCUMSTANCES OF FOREIGN SUBJECT View Judgements
  57 LETTERS OF ADMINISTRATION NOT NECESSARY IN RESPECT OF SMALL ESTATES ADMINISTERED BY ADMINISTRATOR GENERAL IN ACCORDANCE WITH CERTAIN ACTS View Judgements
  58 POWERS TO GRANT ADMINISTRATOR GENERAL LETTERS LIMITED FOR PURPOSE OF DEALING WITH ASSETS IN ACCORDANCE WITH THE ARMY AND AIR FORCE (DISPOSAL OF PRIVATE PROPERTY) ACT, 1950, OR THE NAVY ACT, 1957 View Judgements
  59 ACT NOT TO AFFECT ARMY AND AIR FORCE (DISPOSAL OF PRIVATE PROPERTY) ACT, 1950 OR THE NAVY ACT, 1957 View Judgements
  60 SAVING OF PROVISIONS OF INDIAN REGISTRATION ACT, 1908 View Judgements
  61 POWER OF CENTRAL GOVERNMENT TO MAKE RULES View Judgements
  62 POWER OF STATE GOVERNMENT TO MAKE RULES View Judgements
  63 LAYING OF RULES MADE BY CENTRAL GOVERNMENT BEFORE PARLIAMENT View Judgements
  64 REPEAL AND SAVINGS View Judgements



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