Section 31   [ View Judgements ]

ADMINISTRATOR GENERAL NOT BOUND TO GRANT CERTIFICATE UNLESS SATISFIED OF CLAIMANT'S TITLE, ETC


The Administrator-General shall not be bound to grant any certificate underS.29-orS.30-unless he is satisfied after making such inquiry as he thinks fit of the title of the claimant and of the value of the assets left by the deceased within the State.



#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon