for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 21   [ View Judgements ]

Cases in which endowments are partly for religious and partly for secular purposes


In any case in which any land or other property has been granted for the support of an establishment partly of a religious and partly of a secular character,or in which the endowment made for the support of an establishment is appropriated partly to religious and partly to secular uses,the Board of Revenue, before transferring to any trustee, manager or superintendent, or to any committee of management appointed under this Act, shall determine what portion, if any, of the said land or other property shall remain under the superintendence of the said Board for application to secular uses,and what portion shall be transferred to the superintendence of the trustee, manager or superintendent, or of the committee,and also what annual amount, if any, shall be charged on the land or other property which may be so transferred to the superintendence of the said trustee, manager or superintendent, or of the committee, and made payable to the said Board or to the local agents, for secular uses as aforesaid.In every such case the provisions of this Act shall take effect only in respect to such land and other property as may be so transferred.



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