Indian Succession Act, 1925


Section
Section Title
  INTRODUCTION
  title PART I : PRELIMINARY View Judgements
  1 Short title View Judgements
  2 Definitions View Judgements
  32E Power of State Government to exempt any race, sect or tribe in the State from operation of Act View Judgements
  title PART II : OF DOMICILE View Judgements
  4 Application of Part View Judgements
  5 Law regulating succession to deceased person's immovable and movable property, respectively View Judgements
  6 One domicile only affects succession to movables View Judgements
  7 Domicile of origin of person of legitimate birth View Judgements
  8 Domicile of origin of illegitimate child View Judgements
  9 Continuance of domicile of origin View Judgements
  10 Acquisition of new domicile View Judgements
  11 Special mode of acquiring domicile in India View Judgements
  12 Domicile not acquired by residence as representative of foreign Government, or as part of his family View Judgements
  13 Continuance of new domicile View Judgements
  14 Minor's domicile View Judgements
  15 Domicile acquired by woman on marriage View Judgements
  16 Wife's domicile during marriage View Judgements
  17 Minor's acquisition of new domicile View Judgements
  18 Lunatic's acquisition of new domicile View Judgements
  19 Succession to movable property in India in absence of proof of domicile elsewhere View Judgements
  title PART III : MARRIAGE View Judgements
  20 Interests and powers not acquired nor lost by marriage View Judgements
  21 Effect of marriage between person domiciled and one not domiciled in India View Judgements
  22 Settlement of minor's property in contemplation of marriage View Judgements
  title PART IV : OF CONSANGUINITY View Judgements
  23 Application of Part View Judgements
  24 Kindred or consanguinity View Judgements
  25 Lineal consanguinity View Judgements
  26 Collateral consanguinity View Judgements
  27 Persons held for purpose of succession to be similarly related to deceased View Judgements
  28 Mode of computing of degrees of kindred View Judgements
  title PART V : INTESTATE SUCCESSION View Judgements
  title CHAPTER I : PRELIMINARY View Judgements
  29 Application of Part View Judgements
  30 As to what property deceased considered to have died intestate View Judgements
  title CHAPTER II : RULES IN CASES OF INTESTATES OTHER THAN PARSIS View Judgements
  31 Chapter not to apply to Parsis View Judgements
  32 Devolution of such property View Judgements
  33 Where intestate has left widow and lineal descendants, or widow and kindred only, or widow and no kindred View Judgements
  33A Special provision where intestate has left widow and no lineal descendants View Judgements
  34 Where intestate has left no widow, and where he has left no kindred View Judgements
  35 Rights of widower View Judgements
  36 Rules of distribution View Judgements
  37 Where intestate has left child or children only View Judgements
  38 Where intestate has left no child, but grand-child or grand-children View Judgements
  39 Where intestate has left only great-grand-children or remoter lineal descendants View Judgements
  40 Where intestate leaves lineal descendants not all in same degree of kindred to him, and those through whom the more remote are descended are dead View Judgements
  41 Rules of distribution where intestate has left no lineal descendants View Judgements
  42 Where intestate's father living View Judgements
  43 Where intestate's father dead, but his mother, brothers and sisters living View Judgements
  44 Where intestate's father dead and his mother, a brother or sister, and children of any deceased brother or sister living View Judgements
  45 Where intestate's father dead and his mother and children of any deceased brother or sister living View Judgements
  46 Where intestate's father dead, but his mother living and no brother, sister, nephew or niece View Judgements
  47 Where intestate has left neither lineal descendant, nor father, nor mother View Judgements
  48 Where intestate has left neither lineal descendant, nor parent, nor brother, nor sister View Judgements
  49 Children's advancements not brought into hotchpot View Judgements
  title CHAPTER III : SPECIAL RULES FOR PARSI INTESTATES View Judgements
  50 General principles relating to intestate succession View Judgements
  51 Division of intestate's property among widow, widower, children and parents View Judgements
  52 Repealed View Judgements
  53 Division of share of predeceased child of intestate leaving lineal descendants View Judgements
  54 Division of property where intestate leaves no lineal descendant but leaves a widow or widower of any lineal descendant View Judgements
  55 Division of property where intestate leaves neither lineal descendants nor a widow or widower nor a widow of any lineal descendant View Judgements
  56 Division of property where there is no relative entitled to succeed under the other provisions of this Chapter View Judgements
  title PART VI : TESTAMENTARY SUCCESSION View Judgements
  title CHAPTER I : INTRODUCTORY View Judgements
  57 Application of certain provisions of Part to a class of wills made by Hindus, etc View Judgements
  58 General application of Part View Judgements
  title CHAPTER II : OF WILLS AND CODICILS View Judgements
  59 Person capable of making wills View Judgements
  60 Testamentary guardian View Judgements
  61 Will obtained by fraud, coercion or importunity View Judgements
  62 Will may be revoked or altered View Judgements
  title CHAPTER III : OF THE EXECUTION OF UNPRIVILEGED WILLS View Judgements
  63 Execution of unprivileged wills View Judgements
  64 Incorporation of papers by reference View Judgements
  title CHAPTER IV : OF PRIVILEGED WILLS View Judgements
  65 Privileged wills View Judgements
  66 Mode of making, and rules for executing, privileged wills View Judgements
  title CHAPTER V : OF THE ATTESTATION, REVOCATION, ALTERATION AND REVIVAL OF WILLS View Judgements
  67 Effect of gift to attesting witness View Judgements
  68 Witness not disqualified by interest or by being executor View Judgements
  69 Revocation of will by testator's marriage View Judgements
  70 Revocation of unprivileged will or codicil View Judgements
  71 Effect of obliteration, interlineation or alteration in unprivileged will View Judgements
  72 Revocation of privileged will or codicil View Judgements
  73 Revival of unprivileged will View Judgements
  title CHAPTER VI : OF THE CONSTRUCTION OF WILLS View Judgements
  74 Wording of will View Judgements
  75 Inquiries to determine questions as to object or subject of will View Judgements
  76 Misnomer or misdescription of object View Judgements
  77 When words may be supplied View Judgements
  78 Rejection of erroneous particulars in description of subject View Judgements
  79 When part of description may not be rejected as erroneous View Judgements
  80 Extrinsic evidence admissible in cases of patent ambiguity View Judgements
  81 Extrinsic evidence inadmissible in case of patent ambiguity or deficiency View Judgements
  82 Meaning or clause to be collected from entire will View Judgements
  83 When words may be understood in restricted sense, and when in sense wider than usual View Judgements
  84 Which of two possible constructions preferred View Judgements
  85 No part rejected, if it can be reasonably construed View Judgements
  86 Interpretation of words repeated in different parts of will View Judgements
  87 Testator's intention to be effectuated as far as possible View Judgements
  88 The last of two inconsistent clauses prevails View Judgements
  89 Will or bequestvoid for uncertainty View Judgements
  90 Words describing subject refer to property answering description at testator's death View Judgements
  91 Power of appointment executed by general bequest View Judgements
  92 Implied gift to objects of power in default of appointment View Judgements
  93 Bequest to "heirs", etc., of particular person without qualifying terms View Judgements
  94 Bequest to "representatives", etc., of particular person View Judgements
  95 Bequest without words of limitation View Judgements
  96 Bequest in alternative View Judgements
  97 Effect of words describing a class added to bequest to person View Judgements
  98 Bequest to class of persons under general description only View Judgements
  99 Construction of terms View Judgements
  100 Words expressing relationship denote only legitimate relatives or failing such relatives reputed legitimate View Judgements
  101 Rules of construction where will purports to make two bequests to same person View Judgements
  102 Constitution of residuary legatee View Judgements
  103 Property to which residuary legatee entitled View Judgements
  104 Time of vesting legacy in general terms View Judgements
  105 In what case legacy lapses View Judgements
  106 Legacy does not lapse if one of two joint legatees die before testator View Judgements
  107 Effect of words showing testator's intention to give distinct shares View Judgements
  108 When lapsed share goes as undisposed of View Judgements
  109 When bequest to testator's child or lineal descendant does not lapse on his death in testator's lifetime View Judgements
  110 Bequest to A for benefit of B does not lapse by A's death View Judgements
  111 Survivorship in case of bequest to described class View Judgements
  title CHAPTER VII : OF VOID BEQUESTS View Judgements
  112 Bequest to person by particular description, who is not in existence at testator's death View Judgements
  113 Bequest to person not in existence at testator's death subject to prior bequest View Judgements
  114 Rule against perpetuity View Judgements
  115 Bequest to a class some of whom may come under rules in sections 113 and 114 View Judgements
  116 Bequest to take effect on failure of prior bequest View Judgements
  117 Effect of direction for accumulation View Judgements
  118 Bequest to religious or charitable uses View Judgements
  title CHAPTER VIII : OF THE VESTING OF LEGACIES View Judgements
  119 Date of vesting of legacy when payment or possession postponed View Judgements
  120 Date of vesting when legacy contingent upon specified uncertain event View Judgements
  121 Vesting of interest in bequest to such members of a class as shall have attained particular age View Judgements
  title CHAPTER IX : OF ONEROUS BEQUESTS View Judgements
  122 Onerous bequests View Judgements
  123 One of two separate and independent bequests to same person may be accepted, and other refused View Judgements
  title CHAPTER X : OF CONTINGENT BEQUESTS View Judgements
  124 Bequest contingent upon specified uncertain event, no time being mentioned for its occurrence View Judgements
  125 Bequest to such of certain persons as shall be surviving at some period not specified View Judgements
  title CHAPTER XI : OF CONDITIONAL BEQUESTS View Judgements
  126 Bequest upon impossible condition View Judgements
  127 Bequest upon illegal or immoral condition View Judgements
  128 Fulfilment of condition precedent to vesting of legacy View Judgements
  129 Bequest to A and on failure of prior bequest to B View Judgements
  130 When second bequest not to take effect on failure of first View Judgements
  131 Bequest over conditional upon happening or not happening of specified uncertain event View Judgements
  132 Condition must be strictly fulfilled View Judgements
  133 Original bequest not affected by invalidity of second View Judgements
  134 Bequest conditioned that it shall cease to have effect in case a specified uncertain event shall happen, or not happen View Judgements
  135 Such condition must not be invalid under section 120 View Judgements
  136 Result of legatee rendering impossible or indefinitely postponing act for which no time specified, and on non-performance of which subject-matter to go over View Judgements
  137 Performance of condition, precedent or subsequent, within specified time. Further time in case of fraud View Judgements
  title CHAPTER XII : OF BEQUESTS WITH DIRECTIONS AS TO APPLICATION OR ENJOYMENT View Judgements
  138 Direction that fund be employed in particular manner following absolute bequest of same to or for benefit of any person View Judgements
  139 Direction that mode of enjoyment of absolute bequest is to be restricted, to secure specified benefit for legatee View Judgements
  140 Bequest of fund for certain purposes, some of which cannot be fulfilled View Judgements
  title CHAPTER XIII : OF BEQUESTS TO AN EXECUTOR View Judgements
  111 Legatee named as executor cannot take unless he shows intention to act as executor View Judgements
  title CHAPTER XIV : OF SPECIFIC LEGACIES View Judgements
  142 Specific legacy defined View Judgements
  143 Bequest of certain sum where stocks, etc., in which invested are described View Judgements
  144 Bequest of stock where testator had, at date of will, equal or greater amount of stock of same kind View Judgements
  145 Bequest of money where not payable until part of testator's property disposed of in certain way View Judgements
  146 When enumerated articles not deemed specifically bequeathed View Judgements
  147 Retention, in form, of specific bequest to several persons in succession View Judgements
  148 Sale and investment of proceeds of property bequeathed to two or more persons in succession View Judgements
  149 Where deficiency of assets to pay legacies, specific legacy not to abate with general legacies View Judgements
  title CHAPTER XV : OF DEMONSTRATIVELEGACIES View Judgements
  150 Demonstrative legacy defined View Judgements
  151 Order of payment when legacy directed to be paid out of fund the subject of specific legacy View Judgements
  title CHAPTER XVI : OF ADEMPTION OF LEGACIES View Judgements
  152 Ademption explained View Judgements
  153 Non-ademption of demonstrative legacy View Judgements
  154 Ademption of specific bequest of right to receive something from third party View Judgements
  155 Ademption pro tanto by testator's receipt of part of entire thing specifically bequeathed View Judgements
  156 Ademption pro tanto by testator's receipt of portion of entire fund of which portion has been specifically bequeathed View Judgements
  157 Order of payment where portion of fund specifically bequeathed to one legatee, and legacy charged on same fund to another, and testator having received portion of that fund, remainder insufficient to pay both legacies View Judgements
  158 Ademption where stock, specifically bequeathed, does not exist at testator's death View Judgements
  159 Ademption pro tanto where stock specifically bequeathed, exists in part only at testator's death View Judgements
  160 Non-ademption of specific bequest of goods described as connected with certain place, by reason of removal View Judgements
  161 When removal of thing bequeathed does not constitute ademption View Judgements
  162 When thing bequeathed is a valuable to be received by testator from third person; and testator himself, or his representative, receives it View Judgements
  163 Change by operation of law of subject of specific bequest between date of will and testator's death View Judgements
  164 Change of subject without testator's knowledge View Judgements
  165 Stock specifically bequeathed lent to third party on condition that it be replaced View Judgements
  166 Stock specifically bequeathed sold but replaced, and belonging to testator at his death View Judgements
  title CHAPTER XVII : THE PAYMENT OF LIABILITIES IN RESPECT OF THE SUBJECT OF A BEQUEST View Judgements
  167 Non-liability of executor to exonerate specific legatees View Judgements
  168 Completion of testator's title to things bequeathed to be at cost of his estate View Judgements
  169 Exoneration of legatee's immovable property for which land-revenue or rent payable periodically View Judgements
  170 Exoneration of specific legatee's stock in joint stock company View Judgements
  title CHAPTER XVIII : OF BEQUESTS OF THINKS DESCRIBED IN GENERAL TERMS View Judgements
  171 Bequest of thing described in general terms View Judgements
  title CHAPTER XIX : OF BEQUEST OF THE INTEREST OR PRODUCE OF A FUND View Judgements
  172 Bequest of interest or produce of fund View Judgements
  title CHAPTER XX : OF BEQUESTS OF ANNUITIES View Judgements
  173 Annuity created by will payable for life only unless contrary intention appears by will View Judgements
  174 Period of vesting where will directs that annuity be provided out of proceeds of property, or out of property generally, or where money bequeathed to be invested in purchase of annuity View Judgements
  175 Abatement of annuity View Judgements
  176 Where gift of annuity and residuary gift, whole annuity to be first satisfied View Judgements
  title CHAPTER XXI : OF LEGACIES TO CREDITORS AND PORTIONERS View Judgements
  177 Creditor prima facie entitled to legacy as well as debt View Judgements
  178 Child prima facie entitled to legacy as well as portion View Judgements
  179 No ademption by subsequent provision for legatee View Judgements
  title CHAPTER XXII : OF ELECTION View Judgements
  180 Circumstances in which election takes place View Judgements
  181 Devolution of interest relinquished by owner View Judgements
  182 Testator's belief as to his ownership immaterial View Judgements
  183 Bequest for man's benefit how regarded for purpose of election View Judgements
  184 Person deriving benefit indirectly not put to election View Judgements
  185 Person taking in individual capacity under will may in other character elect to take in opposition View Judgements
  186 Exception to provisions of last six sections View Judgements
  187 When acceptance of benefit given by will constitutes election to take underwill View Judgements
  188 Circumstances in which knowledge or waiver is presumed or inferred View Judgements
  189 When testator's representatives may call upon legatee to elect View Judgements
  190 Postponement of election in case of disability View Judgements
  title CHAPTER XXIII : OF GIFTS IN CONTEMPLATION OF DEATH View Judgements
  191 Property transferable by gift made in contemplation of death View Judgements
  title PART VII : PROTECTION OF PROPERTY OF DECEASED View Judgements
  192 Person claiming right by succession to property of deceased may apply for relief against wrongful possession View Judgements
  193 Inquiry made by Judge View Judgements
  194 Procedure View Judgements
  195 Appointment of curator pending determination of proceeding View Judgements
  196 Powers conferrable on curator View Judgements
  197 Prohibition of exercise of certain powers by curators View Judgements
  198 Curator to give security and may receive remuneration View Judgements
  199 Report from Collector where estate includes revenue-paying land View Judgements
  200 Institution and defence of suits View Judgements
  201 Allowances to apparent owners pending custody by curator View Judgements
  202 Accounts, to be filed by curator View Judgements
  203 Inspection of accounts and right of interested party to keep duplicate View Judgements
  204 Bar to appointment of second curator for same property View Judgements
  205 Limitation of time for application for curator View Judgements
  206 Bar to enforcement of Part against public settlement or legal directions by deceased View Judgements
  207 Court of Wards to be made curator in case of minors having property subject to its jurisdiction View Judgements
  208 Saving of right to bring suit View Judgements
  209 Effect of decision of summary proceeding View Judgements
  210 Appointment of public curators View Judgements
  title PART VIII : REPRESENTATIVE TITLE TO PROPERTY OF DECEASED ON SUCCESSION View Judgements
  211 Character and property of executor or administrator as such View Judgements
  212 Right to intestate's Property View Judgements
  213 Right as executor or legatee when established View Judgements
  214 Proof of representative title a condition precedent to recovery through the Courts of debts from debtors of deceased persons View Judgements
  215 Effect on certificate of subsequent probate or letters of administration View Judgements
  216 Grantee of probate or administration alone to sue, etc., until same revoked View Judgements
  title PART IX : PROBATE, LETTERS OF ADMINISTRATION AND ADMINISTRATION OF ASSETS OF DECEASED View Judgements
  217 Application of Part View Judgements
  title CHAPTER I : OF GRANT OK PROBATE AND LETTERS OF ADMINISTRATION View Judgements
  218 To whom administration may be granted, where deceased is a Hindu, Muhammadan, Buddhist, Sikh, Jaina or exempted person View Judgements
  219 Where deceased is not a Hindu, Muhammadan, Buddhist, Sikh, Jaina or exempted person View Judgements
  220 Effect of letters of administration View Judgements
  221 Acts not validated by administration View Judgements
  222 Probate only to appointed executor View Judgements
  223 Persons to whom probate cannot be granted View Judgements
  224 Grant of probate to several executors simultaneously or at different times View Judgements
  225 Separate probate of codicil discovered after grant of probate View Judgements
  226 Accrual of representation to surviving executor View Judgements
  227 Effect of probate View Judgements
  228 Administration, with copy annexed, of authenticated copy of will proved abroad View Judgements
  229 Grant of administration where executor has not renounced View Judgements
  230 Form and effect of renunciation of executorship View Judgements
  231 Procedure where executor renounces or fails to accept within time limited View Judgements
  232 Grant of administration of universal or residuary legatees View Judgements
  233 Right to administration of representative of deceased residuary legatees View Judgements
  234 Grant of administration where no executor, nor residuary legatee, nor representative of such legatee View Judgements
  235 Citation before grant of administration to legatee other than universal or residuary View Judgements
  236 To whom administration may not be granted View Judgements
  236A Laying of rules before State Legislature View Judgements
  title CHAPTER II : OF LIMITED GRANTS View Judgements
  237 Probate of copy or draft of lost will View Judgements
  238 Probate of contents of lost or destroyed will View Judgements
  239 Probate of copy where original exists View Judgements
  240 Administration until will produced View Judgements
  241 Administration, with will annexed, to attorney of absent executor View Judgements
  242 Administration, with will annexed, to attorney of absent person who, if present, would be entitled to administer View Judgements
  243 Administration, to attorney of absent person entitled to administer in case of intestacy View Judgements
  244 Administration, during minority of sole executor or residuary legatee View Judgements
  245 Administration, during minority of several executors or residuary legatees View Judgements
  246 Administration, for use and benefit of lunatic or minor View Judgements
  247 Administration, pendente lite View Judgements
  248 Probate limited to purpose specified in will View Judgements
  249 Administration, with will annexed, limited to particular purpose View Judgements
  250 Administration, limited to property in which person has beneficial interest View Judgements
  251 Administration limited to suit View Judgements
  252 Administration limited to purpose of becoming party to suit to be brought against administrator View Judgements
  253 Administration limited to collection and preservation of deceased's property View Judgements
  254 Appointment, as administrator, of person other than one who, in ordinary circumstances, would be entitled to administration View Judgements
  255 Probate or administration, with will annexed, subject to exception View Judgements
  256 Administration with exception View Judgements
  257 Probate or administration of rest View Judgements
  258 Grant of effects unadministered View Judgements
  259 Rules as to grants of effects unadministered View Judgements
  260 Administration when limited grant expired and still some part of estate unadministered View Judgements
  title CHAPTER III : ALTERATION AND REVOCATION OF GRANTS View Judgements
  261 What errors may be rectified by Court View Judgements
  262 Procedure where codicil discovered after grant of administration with will annexed View Judgements
  263 Revocation or annulment for just cause View Judgements
  title CHAPTER IV : OF THE PRACTICE JN GRANTING AND REVOKING PROBATES AND LETTERS OF ADMINISTRATION View Judgements
  264 Jurisdiction of District Judge in granting and revoking probates, etc View Judgements
  265 Power to appoint Delegate of District Judge to deal with non-contentious case View Judgements
  266 District Judge's powers as to grant of probate and administration View Judgements
  267 District Judge may order person to produce testamentary papers View Judgements
  268 Proceedings of District Judge's Court in relation to probate and administration View Judgements
  269 When and how District Judge to interfere for protection of property View Judgements
  270 When probate or administration may be granted by District Judge View Judgements
  271 Disposal of application made to Judge of district in which deceased had no fixed abode View Judgements
  272 Probate and letters of administration may be granted by Delegate View Judgements
  273 Conclusiveness of probate or letters of administration View Judgements
  274 Transmission to High Courts of certificate of grants under proviso to section View Judgements
  275 Conclusiveness of application for probate or administration if properly made and verified View Judgements
  276 Petition for probate View Judgements
  277 In what cases translation of will to be annexed to petition. Verification of translation by person other than Court translator View Judgements
  278 Petition for letters of administration View Judgements
  279 Addition to statement in petition, etc., for probate or letters of administration in certain cases View Judgements
  280 Petition for probate, etc., to be signed and verified View Judgements
  281 Verification of petition for probate, by one witness to will View Judgements
  282 Punishment for false averment in petition or declaration View Judgements
  283 Powers of District Judge View Judgements
  284 Caveats against grant of probate or administration View Judgements
  285 After entry of caveat, no proceeding taken on petition until after notice to caveator View Judgements
  286 District Delegate when not to grant probate or administration View Judgements
  287 Power to transmit statement to District Judge in doubtful cases where no contention View Judgements
  288 Procedure where there is contention, or District Delegate thinks probate or letters of administration should be refused in his Court View Judgements
  289 Grant of probate to be under seal of Court View Judgements
  290 Grant of letters of administration to be under seal of Court View Judgements
  291 Administration bond View Judgements
  292 Assignment of administration-bond View Judgements
  293 Time for grant of probate and administration View Judgements
  294 Filing of original wills of which probate or administration with will annexed granted View Judgements
  295 Procedure in contentious cases View Judgements
  296 Surrender of revoked probate or letters of administration View Judgements
  297 Payment to executor or administrator before probate or administration revoked View Judgements
  298 Power to refuse letters of administration View Judgements
  299 Appeals from orders of District Judge View Judgements
  300 Concurrent jurisdiction of High Court View Judgements
  301 Removal of executor or administrator and provision for successor View Judgements
  302 Directions to executor or administrator View Judgements
  title CHAPTER V : OF EXECUTORS OF THEIR WN WRONG View Judgements
  303 Executor of his own wrong View Judgements
  304 Liability of executor of his own wrong View Judgements
  title CHAPTER VI : OF THE POWERS OF AN EXECUTOR OR ADMINISTRATOR View Judgements
  305 In respect of causes of action surviving deceased and debts due at death View Judgements
  306 Demands and rights of action of or against deceased survive to and against executor or administrator View Judgements
  307 Power of executor or administrator to dispose of property View Judgements
  308 General powers of administration View Judgements
  309 Commission or agency charges View Judgements
  310 Purchase by executor or administrator of deceased's property View Judgements
  311 Powers of several executors or administrators exercisable by one View Judgements
  312 Survival of powers on death of one of several executors or administrators View Judgements
  313 Powers of administrator of effects unadministered View Judgements
  314 Powers of administrator during minority View Judgements
  315 Powers of married executrix or administratrix View Judgements
  title CHAPTER VII : OF THE DUTIES OF AN EXECUTOR OH ADMINISTRATOR View Judgements
  316 As to deceased's funeral View Judgements
  317 Inventory and account View Judgements
  318 Inventory to include property in any part of India in certain cases View Judgements
  319 As to property of, and debts owing to, deceased View Judgements
  320 Expenses to be paid before all debts View Judgements
  321 Expenses to be paid next after such expenses View Judgements
  322 Wages for certain services to be next paid, and then other debts View Judgements
  323 Save as aforesaid, all debts to be paid equally and rateably View Judgements
  324 Application of movable property to payment of debts where domicile not in India View Judgements
  325 Debts to be paid before legacies View Judgements
  326 Executor or administrator not bound to pay legacies without indemnity View Judgements
  327 Abatement of general legacies View Judgements
  328 Non-abatement of specific legacy when assets sufficient to pay debts View Judgements
  329 Right under demonstrative legacy when assets sufficient to pay debts and necessary expenses View Judgements
  330 Rateable abatement of specific legacies View Judgements
  331 Legacies treated as general for purpose of abatement View Judgements
  title CHAPTER VIII : OF THE DUTIES OF AN EXECUTOR OH ADMINISTRATOR View Judgements
  332 Assent necessary to complete legatee's title View Judgements
  333 Effect of executor's assent to specific legacy View Judgements
  334 Conditional assent View Judgements
  335 Assent of executor to his own legacy View Judgements
  336 Effect of executor's assent View Judgements
  337 Executor when to deliver legacies View Judgements
  title CHAPTER IX : OF THE PAYMENT AND APPORTIONMENT OF ANNUITIES View Judgements
  338 Commencement of annuity when no time fixed by will View Judgements
  339 When annuity, to be paid quarterly or monthly, first falls due View Judgements
  340 Dates of successive payments when first payment directed to be made within a given time or on day certain: death of annuitant before date of payment View Judgements
  title CHAPTER X : OF THE INVESTMENT OF FUNDS TO PROVIDE FOR LEGACIES View Judgements
  341 Investment of sum bequeathed, where legacy, not specific given for life View Judgements
  342 Investment of general legacy, to be paid at future time, disposal of intermediate interest View Judgements
  343 Procedure when no fund charged with, or appropriated to annuity View Judgements
  344 Transfer to residuary legatee of contingent bequest View Judgements
  345 Investment of residue bequeathed for life, without direction to invest in particular securities View Judgements
  346 Investment of residue bequeathed for life, with direction to invest in specified securities View Judgements
  47 Time and manner of conversion and Investment View Judgements
  348 Procedure where minor entitled to immediate payment or possession of bequest, and no direction to pay to person on his behalf View Judgements
  title CHAPTER XI : OF THE PRODUCE AND INTEREST OF LEGACIES View Judgements
  349 Legatee's title to produce of specific legacy View Judgements
  350 Residuary legatee's title to produce of residuary fund View Judgements
  351 Interest when no time fixed for payment of general legacy View Judgements
  352 Interest when time fixed View Judgements
  353 Rate of interest View Judgements
  354 No interest on arrears of annuity within first year after testator's death View Judgements
  355 Interest on sum to be invested to produce annuity View Judgements
  title CHAPTER XII : OF THE REFUNDING OF LEGACIES View Judgements
  356 Refund of legacy paid under Court's orders View Judgements
  357 No refund if paid voluntarily View Judgements
  358 Refund when legacy has become due on performance of condition within further time allowed under section 137 View Judgements
  359 When each legatee compellable to refund in proportion View Judgements
  360 Distribution of assets View Judgements
  361 Creditor may call upon legatee to refund View Judgements
  362 When legatee, not satisfied or compelled to refund under section 361, cannot oblige one paid in full to refund View Judgements
  363 When unsatisfied legatee must first proceed against executor, if solvent 92 View Judgements
  364 Limit to refunding of one legatee to another View Judgements
  365 Refunding to be without interest View Judgements
  366 Residue after usual payments to be paid to residuary legatee View Judgements
  367 Transfer of assets from India to executor or administrator in country of domicile for distribution View Judgements
  title CHAPTER XIII : OF THE LIABILITY OF AN EXECUTOR OR ADMINISTRATOR FOR DEVASTATION View Judgements
  368 Liability of executor or administrator for devastation View Judgements
  369 Liability of executor or administrator for neglect to get any part of property View Judgements
  title PART X : SUCCESSION CERTIFICATES View Judgements
  370 Restriction on grant of certificates under this Part View Judgements
  371 Court having jurisdiction to grant certificate View Judgements
  372 Application for certificate View Judgements
  373 Procedure on application View Judgements
  374 Contents of certificate View Judgements
  375 Requisition of security from grantee of certificate View Judgements
  376 Extension of certificate View Judgements
  377 Forms of certificate and extended certificate View Judgements
  378 Amendment of certificate in respect of powers as to securities View Judgements
  379 Mode of collecting Court-fees on certificates View Judgements
  380 Local extent of certificate View Judgements
  381 Effect of certificate View Judgements
  382 Effect of certificate granted or extended by Indian representative in Foreign State and in certain other cases View Judgements
  383 Revocation of certificate View Judgements
  384 Appeal View Judgements
  385 Effect on certificate of previous certificate, probate or letters of administration View Judgements
  386 Validation of certain payments made in good faith to holder of invalid certificate View Judgements
  387 Effect of decisions under this Act, and liability of holder of certificate thereunder View Judgements
  388 Investiture of inferior courts with jurisdiction of District Court for purposes of this Act View Judgements
  389 Surrender of superseded and invalid certificates View Judgements
  390 Provisions with respect to certificates under Bombay Regulation VIII of 1827 View Judgements
  title PART XI : MISCELLANEOUS View Judgements
  391 Saving View Judgements
  392 Repeals View Judgements
  Omitted
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III
  SCHEDULE IV
  SCHEDULE V
  SCHEDULE VI
  SCHEDULE VII
  SCHEDULE VIII
  SCHEDULE IX



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