Section 41   [ View Judgements ]

SAVINGS


(1) All benefactions accepted or received by the Bureau and held by it immediately before the appointed day shall be deemed to have been accepted received or held by the State Council under this Act and all conditions on which such benefactions were accepted, received or held shall be deemed to be valid under this Act, notwithstanding that such conditions are inconsistent with the provisions of this Act.

(2) Any will, deed or other document made before the appointed day which contains any bequest, gift, terms or trust in favour of the Bureau shall on and from the appointed day, be construed as if the State Council is named therein instead of the Bureau.

(3) All institutions recognised and admitted to the privileges of the Bureau immediately before the appointed day shall be deemed to be recognised and admitted to the privileges of the corresponding Council

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