Section 397   [ View Judgements ]

Notice of next-of-kin


(1) In all applications for probate, letters of administration and succession Certificate, notice of the application shall be given to all the heirs and next-of-kin of the deceased mentioned in the petition except to those whose consent has been filed in the proceedings.



(2) In all applications for probate and letters of Administration the citation shall be affixed on some conspicuous part of the Court house and also in the office of the Collector of Bombay.



(3) In all applications for succession certificate, notice of the application shall be affixed on some conspicuous part of the Court house.



(4) No grant of probate, letters of administration or succession certificate shall be made until after the expiry of fourteen clear days from the date of the service of the citation or notice, and from the publication there of in newspapers, if any, and from the affixing thereof on the court house and in the Collector’s Office as the case may be, unless the Judge in Chambers otherwise directs.

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