for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 383   [ View Judgements ]

Interlineations, alterations, etc., in the will should be sworn to by the attesting witness


When interlineations, alterations, erasures or obliterations appear in the will ( unless duly executed as required by the Indian Succession Act, 1925, or recited in or otherwise identified by the attestation clause), a statement shall, if possible, be made in the affidavit of the attesting witness whether they existed in the will before its execution or not. If the attesting witness is unable to make the statement, he shall state so in the affidavit.

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