Section 36   [ View Judgements ]

ADMINISTRATOR GENERAL NOT BOUND TO TAKE OUT ADMINISTRATION ON ACCOUNT OF ASSETS FOR WHICH HE HAS GRANTED CERTIFICATE


The Administrator-General shall not be bound to take out letters of administration of the estate of any deceased person on account of the assets in respect of which he grants any certificate underS.29- orS.30-, but he may do so if he revokes such certificate underS.33-, or ascertains that the value of the estate exceeded78[two lakhs"] rupees.



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