for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

Power to make a declaration


3. Power to make a declaration. - (1) Any person who satisfies the prescribed authority-

(a) That he is a Muslim, and

(b) That he is competent to contract within  the meaning of section 11 of the Indian Contract Act, 1872, and

(c) That he is a resident of the territories to which this Act extends, may be  declaration in the  prescribed form and filed before the prescribed authority declare that he desires to obtain  the benefit of the provisions of this section, and  thereafter the provisions of section 2 shall apply to the declaring and all his minor children and their descendants as if in addition to the matters enumerated therein adoption, wills and legacies were also specified.

(2) Where the prescribed authority refuses to accept a declaration under sub-section (1), the person desiring to make the same may appeal to such officer as the State Government may, by general or special  order, appoint in this behalf, and such officer may if he is satisfied  that the appellant is entitled to  make the declaration, order the prescribed authority to accept the same.

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