Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 REPEAL OF ENACMENTS View Judgements
  3 INTERPRETATION -CLAUSE TRUST View Judgements
  4 LAWFUL PURPOSE. View Judgements
  5 TRUST OF IMMOVABLE PROPERTY View Judgements
  6 CREATION OF TRUST. View Judgements
  7 WHO MAY CREATE TRUST? View Judgements
  8 SUBJECT MATTER OF TRUST View Judgements
  9 WHO MAY BE BENIFICIARY? View Judgements
  10 WHO MAY BE TRUSTEE? View Judgements
  11 TRUSTEE TO EXECUTE TRUST. View Judgements
  12 TRUSTEE TO INFORM HIMSELF OF STATE OF TRUST PROPERTY. View Judgements
  13 TRUSTEE TO PROTECT TITLE TO TRUST-PROPERTY. View Judgements
  14 TRUSTEE NOT TO SET UP TITLE ADVERSE TO BENEFICIARY. View Judgements
  15 CARE REQUIRED FROM TRUSTEE View Judgements
  16 CONVERSION OF PERISHABLE PROPERTY. View Judgements
  17 TRUSTEE TO BE IMPARTIAL View Judgements
  18 TRUSTEE TO PREVENT WASTE. View Judgements
  19 ACCOUNTS AND INFORMATION View Judgements
  20 INVESTMENT OF TRUST-MONEY. View Judgements
  21 MORTGAGE OF LAND PLEDGED TO GOVERNMENT UNDER ACT, 26 OF 1871 View Judgements
  22 SALE BY TRUSTEE DIRECTED TO SELL WITHIN SPECIFIED TIME. View Judgements
  23 LIABILITY FOR BREACH OF TRUST. View Judgements
  24 NO SET-OFF ALLOWED TO TRUSTEE. View Judgements
  25 NON-LIABILITY FOR PREDECESSOR’S DEFAULT. View Judgements
  26 NON-LIABILITY FOR CO-TRUSTEE’S DEFAULT. View Judgements
  27 SEVERAL LIABILITIES OF CO-TRUSTEES. View Judgements
  28 NON-LIABILITY OF TRUSTEE PAYING WITHOUT NOTICE OF TRANSFER BY BENEFICIARY. View Judgements
  29 LIABILITY OF TRUSTEE WHERE BENEFICIARY’S INTEREST IS FORFEITED TO THE GOVERNMENT. View Judgements
  30 INDEMNITY OF TRUSTEES View Judgements
  31 RIGHT TO TITLE DEED. View Judgements
  32 RIGHT TO REIMBURSEMENT OF EXPENCES. View Judgements
  33 RIGHT TO INDEMNITY FROM GAINER BY BREACH OF TRUST. View Judgements
  34 RIGHT TO APPLY TO COURT FOR OPINION IN MANAGEMENT OF TRUST PROPERY. View Judgements
  35 RIGHT TO SETTLEMENT OF ACCOUNTS. View Judgements
  36 GENERAL AUTHORITY OF TRUSTEE. View Judgements
  37 POWER TO SELL IN LOTS AND EITHER BY PUBLIC AUCTION OR PRIVATE CONTRACT. View Judgements
  38 POWER TO SELL UNDER SPEIAL CONDITIONS- POWR TO BUY IN AND RESELL View Judgements
  39 POWER TO CONVEY. View Judgements
  40 POWER TO VARY INVESTMENTS. View Judgements
  41 POWER TO APPLY PROPERTY OF MINORS, ETC, FOR THEIR MAINTENANCE, ETC. View Judgements
  42 POWER TO GIVE RECIEPTS. View Judgements
  43 POWER TO COMPOUND ETC. View Judgements
  44 POWER TO SEVERAL TRUSTEES OF WHOM ONE DISCLAIMS OR DIES. View Judgements
  45 SUSPENTION OF TRUSTEE’S POWERS BY DECREE. View Judgements
  46 TRUSTEES CANNOT RENOUNCE AFTER ACCEPTANCE View Judgements
  47 TRUSTEE CANNOT DELEGATE View Judgements
  48 CO-TRUSTEES CANNOT ACT SINGLY. View Judgements
  49 CONTROL OF DISCRETIONARY POWER. View Judgements
  50 TRUSTEES MAY NOT CHARGE FOR SERVICES. View Judgements
  51 TRUSTEE MAY NOT USE TRUST PROPERTY FOR HIS OWN PROFIT. View Judgements
  52 TRUSTEE FOR SALE OR HIS AGENT MAY NOT BUY. View Judgements
  53 TRUSTEE MAY NOT BUY BENIFICIARY ‘S INTEREST WITHOUT PERMISSION. View Judgements
  54 CO-TRUSTEES MAY NOT LEND TO ONE OF THEMSELVES View Judgements
  55 RIGHTS TO RENTS AND PROFITS. View Judgements
  56 RIGHT TO SPECIFIC EXECUTION. View Judgements
  57 RIGHT TO INSPECT AND TAKE COPIES OF INSTRUMENT OF TRUST, ACCOUNT ETC. View Judgements
  58 RIGHT TO TRANSFER BENEFICIAL INTEREST. View Judgements
  59 RIGHT TO SUE FOR EXECUTION OF TRUST. View Judgements
  60 RIGHT TO PROPER TRUSTEES. View Judgements
  61 RIGHT TO COMPEL TO ANY ACT OF DUTY. View Judgements
  62 WRONGFUL PURCHASE BY TRUSTEE. View Judgements
  63 FOLLOWING TRUST PROPERTY INTO THE HANDS OF THIRD PERSON; INTO THAT INTO WHICH IT HAS BEEN CONVERTED. View Judgements
  64 SAVINGS OF RIGHTS OF CERTAIN TRANSFEREES. View Judgements
  65 BY TRUSTEE OF TRUST PROPERTY WRONGFULLY CONVERTED. View Judgements
  66 RIGHT IN CASE OF BLENDED PROPERTY. View Judgements
  67 WRONGFUL EMPLOYMENT BY PARTNER-TRUSTEE OF TRUST-PROPERTY FOR PARTNERSHIP PURPOSES. View Judgements
  68 LIABILITY OF BENEFICIARY JOINING IN BREACH OF TRUST. View Judgements
  69 RIGHTS AND LIABILITIES OF BENEFICIARY‘S TRANSFEREE. View Judgements
  70 OFFICE HOW VACATED. View Judgements
  71 DISCHARGE OF TRUSTEE. View Judgements
  72 PETITION TO BE DISCHARGED FROM TRUST. View Judgements
  73 APPOINTMENT OF NEW TRUSTEES ON DEATH. View Judgements
  74 APPOINTMENT BY COURT View Judgements
  75 VESTING OF TRUST PROPERTY IN NEW TRUSTEES. View Judgements
  76 SURVIVAL OF TRUST View Judgements
  77 TRUST HOW EXTINGUISHED. View Judgements
  78 REVOCATION OF TRUST. View Judgements
  79 REVOCATION NOT TO DEFEAT THAT TRUSTEES HAVE DULY DONE. View Judgements
  80 WHERE OBLIGATION IN NATURE OF TRUST CREATED. View Judgements
  81 WHERE IT DOES NOT APPEAR THAT TRANSFEROR INTENDED TO DISPOSE OF BENIFICIAL INTEREST View Judgements
  82 TRANSFER TO ONE FOR CONSIDERATION PAID BY ANOTHER. View Judgements
  83 TRUST INCAPABLE OF EXECUTION OR EXECUTED WITHOUT EXHAUSTING TRUST-PROPERTY. View Judgements
  84 TRANSFER FOR ILLEGAL PURPOSES. View Judgements
  85 BEQUEST FOR ILLEGAL PURPOSE. View Judgements
  86 TRANSFER OF PERSUANT TO RESCINDABLE CONTRACT. View Judgements
  87 DEBTOR BECOMING CREDITOR’S REPRESENTATIVE. View Judgements
  88 ADVANTAGE GAIN BY FIDUCIARY: View Judgements
  89 ADVANTAGE GAINED BY EXERCISE OF UNDUE INFLUENCE. View Judgements
  90 ADVANTAGE GAINED BY QUALIFIED OWNER. View Judgements
  91 PROPERTY ACQUIRED WITH NOTICE OF EXISTING CONTRACT. View Judgements
  92 PURCHASE BY PERSON CONTRACTING TO BUY PROPERTY TO BE HELD ON TRUST. View Judgements
  93 ADVANTAGE SECRETLY GAINED BY ONE OF SEVERAL COMPOUNDING CREDITORS. View Judgements
  94 CONSTRUCTIVE TRUSTS IN CASES NOT EXPRESSLY PROVIDED FOR. View Judgements
  95 OBLIGATORS DUTIES LIABILITIES AND DISABILITIES. View Judgements
  96 SAVINGS OF RIGHTS OF BONAFIDE PURCHASERS View Judgements



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