Section 54   [ View Judgements ]

SAVINGS OF PROVISIONS OF POLICE ACTS FOR PRESIDENCY TOWNS


Nothing contained in the Indian Succession Act, 1925 (39 of 1925)-or in this Act, shall be deemed to affect, or to have affected, any law for the time being in force relating to the movable property under four hundred rupees in value of persons dying intestate within any of the presidency-towns which shall be or has been taken charge of by the police for the purpose of safe custody.



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