Main Search Premium Members Advanced Search Disclaimer
Citedby 5 docs
Navnit Lal Sakar Lal vs Commissioner Of Income Tax on 29 October, 1991
Indian Succession Act, 1925
V.K.S. Bawa vs Assistant Commissioner Of ... on 29 September, 1995
Snehlata R. Parikh vs Commissioner Of Wealth Tax on 24 August, 1993
Santosh Kumar Mondal And Ors. vs Nandalal Chakrapani And Ors. on 17 August, 1962

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 366 in The Indian Succession Act, 1925
366. Residue after usual payments to be paid to residuary legatee.—The surplus or residue of the deceased’s property, after payment of debts and legacies, shall be paid to the residuary legatee when any has been appointed by the Will.