Section
Section Title
  INTRODUCTION
  title PART I : PRELIMINARY View Judgements
  1 Short title extent and commencement View Judgements
  2 Definition section View Judgements
  title PART II : OF THE REGISTRATION-ESTABLISHMENT View Judgements
  3 Inspector General of Registration View Judgements
  4 [Branch Inspector-General of Sindh.] View Judgements
  5 Districts and sub-districts View Judgements
  6 Registrars and Sub-Registrars View Judgements
  7 Offices of Registrar and Sub-Registrar View Judgements
  8 Inspectors of Registration-office View Judgements
  9 [Military cantonments may be declared sub-districts or districts.] View Judgements
  10 Absence of Registrar or vacancy in his office View Judgements
  11 Absence of Registrar on duty in his district View Judgements
  12 Absence of Sub-Registrar or vacancy in his office View Judgements
  13 Report to State Government of appointments under section 10, 11 and 12 View Judgements
  14 Establishments of registering officers View Judgements
  15 Seal of registering officers View Judgements
  16 Register-books and fire-proof boxes View Judgements
  16A Keeping of books in computer floppies, diskettes, etc [1] View Judgements
  title PART III : OF REGISTRABLE DOCUMENTS View Judgements
  17 Documents of which registration is compulsory View Judgements
  18 Documents of which registration is optional View Judgements
  19 Documents in language not under stood by registering officer View Judgements
  20 Documents containing interlineations, blanks, erasures or alterations View Judgements
  21 Description of property and maps or plans View Judgements
  22 Description of houses and land by reference to Government maps or surveys View Judgements
  title PART IV : OF THE TIME OF PRESENTATION View Judgements
  23 Time for Presenting documents View Judgements
  23A Registration of certain documents [1] View Judgements
  24 Documents executed by several persons at different times View Judgements
  25 Provision where delay in presentation is unavoidable View Judgements
  26 Documents executed out of India View Judgements
  27 Wills may be presented or deposited at any time View Judgements
  title PART V : OF THE PLACE OF REGISTRATION View Judgements
  28 Place for registering other documents Relating to land View Judgements
  29 Place for registering other documents View Judgements
  30 Registration by Registration in certain cases View Judgements
  31 Registration or acceptance for deposit at private residence View Judgements
  title PART VI : OF PRESENTING DOCUMENTS FOR REGISTRATION View Judgements
  32 Persons to present documents for registration View Judgements
  32A [Compulsory affixing of photograph, etc. [1] View Judgements
  33 Power if attorney recognizable for purposes of section 32 View Judgements
  34 Enquiry before registration by registering officer View Judgements
  35 Procedure on admission and denial of execution respectively View Judgements
  title PART VII : OF ENFORCING THE APPEARANCE OF EXECUTANTS AND WITNESSES View Judgements
  36 Procedure where appearance of executant or witness is desired View Judgements
  37 Officer or Court to issue and cause service of summons View Judgements
  38 Persons exempt from appearance at registration-office View Judgements
  39 Law as to summonses, commissions and witnesses View Judgements
  title PART VIII : OF PRESENTING WILLS AND AUTHORITIES TO ADOPT View Judgements
  40 Persons entitled to present wills and authorities to adopt View Judgements
  41 Registration of wills and authorities to adopt View Judgements
  title PART IX : OF THE DEPOSIT OF WILLS View Judgements
  42 Deposit of wills View Judgements
  43 Procedure on deposit of wills View Judgements
  44 Withdrawal of sealed cover deposited under section 42 View Judgements
  45 Proceedings on death of depositor View Judgements
  46 Saving of certain enactments and powers of Courts View Judgements
  title PART X : OF THE EFFECTS OF REGISTRATION AND NON-REGISTRATION View Judgements
  47 Time from which registered document operates View Judgements
  48 Registered documents relating to property when to take to take effect against oral agreements View Judgements
  49 Effect of non registration of documents required to be registered View Judgements
  50 Certain registered documents relating to land to take effect against unregistered documents View Judgements
  title PART XI : OF THE DUTIES AND POWERS OF REGISTERING OFFICERS (A) As to the Register-books and Indexes View Judgements
  51 Register books to be kept in the several offices View Judgements
  52 Duties of registering officers when document presented View Judgements
  53 Entries to be numbered consecutively View Judgements
  54 Current indexes and entries therein View Judgements
  55 Indexes to be made by registering officers, and their contents View Judgements
  56 Copy of entries in Indexes Nos. I, II and III to be sent by Sub-Registrar to Registrar and filed View Judgements
  57 Registering Officers to allow inspection of certain books and indexes, and give certified copies of entries View Judgements
  58 Particulars to be endorsed on documents admitted to registration View Judgements
  59 Endorsements to be dated and signed by registering officers View Judgements
  60 Certificate of registration View Judgements
  61 Endorsements and certificate to be copied and document returned View Judgements
  62 Procedure on presenting document in language unknown to registering officer View Judgements
  63 Power to administer oaths and record of substance of statements View Judgements
  64 Procedure where document relates to land in several districts View Judgements
  65 Procedure where document relates to land in several districts View Judgements
  66 Procedure after registration of documents relating to land View Judgements
  67 Deleted View Judgements
  68 Power of Registrar to superintend and control Sub-Registrars View Judgements
  69 Power of Inspector General to superintend registration offices and make rules View Judgements
  70 Power of Inspector General to remit fines View Judgements
  title PART XII : OF REFUSAL TO REGISTER View Judgements
  71 Reasons for refusal to register to be recorded View Judgements
  72 Appeal to Registrar from orders of Sub-Registrar refusing registration on ground other than denial of execution View Judgements
  73 Application to Registrar where Sub-Registrar refuses to register on ground of denial of execution View Judgements
  74 Procedure of Registrar on such application View Judgements
  75 Order by Registrar to register and procedure thereon View Judgements
  76 Order of refusal by Registrar View Judgements
  77 Suit in case of order of refusal by Registrar View Judgements
  title PART XIII : OF THE FEES FOR REGISTRATION, SEARCHES AND COPIES View Judgements
  78 Fees to be fixed by State Government View Judgements
  79 Publication of fees View Judgements
  80 Fees payable on presentation View Judgements
  title PART XIV : OF PENALTIES View Judgements
  81 Penalty for incorrectly endorsing, copying, translating or registering documents with intent to injure View Judgements
  82 Penalty for making false statements delivering false copies or translations false personation, an abetment View Judgements
  83 Registering officer may commence prosecutions View Judgements
  84 Registering officers to be deemed public servants View Judgements
  title PART XV : MISCELLANEOUS View Judgements
  85 Destruction of unclaimed documents View Judgements
  86 Registering officer not liable for thing bona fide done or refused in his official capacity View Judgements
  87 Nothing so done invalidated by defect in appointment or procedure View Judgements
  88 [Registration of documents executed by Government officers of certain public functionaries [1] View Judgements
  89 Copies of certain orders, certificates and instruments to be sent to registering officers and filed View Judgements
  90 Exemption of certain documents executed by or in favour of Government View Judgements
  91 Inspections and copies of such documents View Judgements
  92 Burmese registration rules confirmed View Judgements
  93 [Repeals.] View Judgements



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