for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 13   [ View Judgements ]

ADMINISTRATOR GENERAL NOT PRECLUDED FROM APPLYING FOR LETTERS WITHIN ONE MONTH AFTER DEATH


Nothing in this Act shall be deemed to preclude the Administrator- General from applying to the High Court for letters of administration in any case within the period of one month from the death of the deceased.

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