for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 13   [ View Judgements ]

Right to adoptive parents to dispose of their properties


13. Right of adoptive parents to dispose of their properties.- Subject to any agreement to the contrary an adoption does not deprive the adoptive father or mother of the power to dispose of his or her property by transfer inter vivos or by will.

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