Section 2   [ View Judgements ]

DEFINITIONS


In this Act, unless the context otherwise requires,-

(a) "assets" means all the property, movable and immovable, of a decease person, which is chargeable with and applicable to the payment of b debts and legacies, or available for distribution among his heirs and next of-kin;

(b) "letters of administration" includes any letters of administration whether general or with a copy of the will annexed or limited in time or otherwise

(c) "next-of-kin" includes a widower or widow of a deceased person, or an other person who by law would be entitled to letters of administration i preference to a creditor or legatee of the deceased: and

(d) "prescribed" means prescribed by rules made under this Act.



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