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Citedby 20 docs - [View All]
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Indian Succession Act, 1925
Sri Bajrang Sharma vs Ram Krishna Kundu And Ors. on 16 July, 2001

[Section 211] [Complete Act]
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Central Government Act
Section 211(1) in The Indian Succession Act, 1925
(1) The executor or administrator, as the case may be, of a deceased person is his legal representative for all purposes, and all the property of the deceased person vests in him as such.