Administrator - General Act, 1913


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Interpretation clause View Judgements
  3 Extent of jurisdiction of High Court View Judgements
  4 Official Trustees View Judgements
  5 Appointment and powers of Deputy Official Trustee View Judgements
  6 Official Trustee to be corporation sole, to have perpetual succession and official seal, and to sue and be sued in his corporate name View Judgements
  7 General powers and duties of Official Trustee View Judgements
  8 Official Trustee may with consent be appointed trustee of settlement by grant or View Judgements
  9 Appointment of Official Trustee as trustee by will View Judgements
  10 Power of High Court to appoint Official Trustee to be trustee of property View Judgements
  11 Power of private trustees to appoint Official Trustee to be trustee of property View Judgements
  12 Executor or administrator may pay to Official Trustee legacy, share, etc., of minor of lunatic View Judgements
  13 Official Trustee not to be required to give bond or security View Judgements
  14 Entry of Official Trustee not to constitute notice of a trust View Judgements
  15 Liability of Government View Judgements
  16 Notice of suit not required in certain cases View Judgements
  17 Fees View Judgements
  18 Disposal of fees View Judgements
  19 Auditors to be appointed to examine Official Trustees accounts, etc., and to report to Government View Judgements
  20 Auditors power to summon witnesses and to call for documents View Judgements
  21 Costs of audit, etc., how paid View Judgements
  22 Right of beneficiary to inspection and copies of accounts View Judgements
  23 Transfer to Government of accumulations in the hands of Official Trustee View Judgements
  24 Mode of proceeding by claimant to recover money so transferred View Judgements
  25 Power of High Court to make orders in respect of property vested in Official Trustee View Judgements
  26 Who may apply for order under Act View Judgements
  27 Order of Court to have effect of a decree View Judgements
  28 General powers of administration View Judgements
  29 Transfer of trust property by Official Trustee to original trustee or any other trustee View Judgements
  30 Rules View Judgements
  31 Division of Presidency into Provinces View Judgements
  32 Saving of provisions of Indian Registration Act, 1908 View Judgements
  32A Saving View Judgements
  32B Special provision regarding certain Official Trustees affected by States re-organisation View Judgements
  33 Repeals View Judgements
  SCHEDULE I



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