Religious Endowments Act, 1863


Section
Section Title
  INTRODUCTION
  1 Short Title View Judgements
  2 Interpretation-clause View Judgements
  3 Government to make special provision respecting mosques, etc View Judgements
  4 Transfer to trustees, etc., of trust-property in charge of Revenue Board View Judgements
  5 Procedure in case of dispute as to right of succession to vacated trusteeship View Judgements
  6 Rights, etc., of trustees to whom property is transferred under section 4 View Judgements
  7 Appointment of committees View Judgements
  8 Qualifications of member of committee View Judgements
  9 Tenure of office View Judgements
  10 Vacancies to be filled View Judgements
  11 No member of committee to be also trustee, etc., of mosque, etc View Judgements
  12 On appointment of committee, Board and local agents to transfer property View Judgements
  13 Duty of trustee, etc., as to accounts View Judgements
  14 Persons interested may singly sue in case of breach of trust, etc View Judgements
  15 Nature of interest entitling person to sue View Judgements
  16 Reference to arbitrators View Judgements
  17 Reference under Act 10 of 1940 View Judgements
  18 Application for leave to institute suits View Judgements
  19 Court may require accounts of trust to be filed View Judgements
  20 Proceedings for criminal breach of trust View Judgements
  21 Cases in which endowments are partly for religious and partly for secular purposes View Judgements
  22 Government not to hold charge henceforth of property for support of any mosque, temple, etc View Judgements
  23 Effect of Act in respect of Regulations therein mentioned, and of buildings of antiquity, etc View Judgements
  24 Repeal View Judgements



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