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Citedby 44 docs - [View All]
Pranballav Saha And Anr. vs Sm. Tulsibala Dassi And Anr. on 16 May, 1958
Kamarbai And Ors. vs Badrinarayan And Anr. on 27 July, 1976
Shirish Finance & Investment (P.) ... vs M. Sreenivasulu Reddy on 28 September, 2001
Rana Sheo Ambar Singh vs Allahabad Bank Ltd., Allahabad on 27 April, 1961
Sabava Yellappa vs Yamanappa Sabu on 30 November, 1932

[Section 6] [Complete Act]
Central Government Act
Section 6(h) in The Transfer of Property Act, 1882
(h) No transfer can be made (1) in so far as it is opposed to the nature of the interest affected thereby, or (2) 6[for an unlawful object or consideration within the meaning of section 23 of the Indian Contract Act, 1872 (9 of 1872)], or (3) to a person legally disqualified to be transferee; 7[(i) Nothing in this section shall be deemed to authorise a tenant having an untransferable right of occupancy, the farmer of an estate in respect of which default has been made in paying revenue, or the lessee of an estate, under the management of a Court of Wards, to assign his interest as such tenant, farmer or lessee.]