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Citedby 141 docs - [View All]
Rajmata Gayatri Devi vs Distt. Judge And Ors. on 27 September, 2007
H.P.S. Chawla vs The State on 17 February, 1986
Shri Prem Prakash vs State And Ors. on 2 March, 2005
Sanjay Kr.Rana ? Sanjeev Kr.Ra vs Micheal Tigga & Ors. on 21 December, 2012
Rajesh Sharma vs Krishan Kumar Sharma on 5 July, 2007

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[Complete Act]
Central Government Act
Section 276 in The Indian Succession Act, 1925
276. Petition for probate.-
(1) Application for probate or for letters of administration, with the will annexed, shall be made by a petition distinctly written in English or in the language in ordinary use in proceedings before the Court in which the application is made, with the will or, in the cases mentioned in sections 237, 238 and 239, a copy, draft, or statement of the contents thereof, annexed, and stating--
(a) the time of the testator' s death.
(b) that the writing annexed is his last will and testament,
(c) that it was duly executed,
(d) the amount of assets which are likely to come to the petitioner' s hands, and
(e) when the application is for probate, that the petitioner is the executor named in the will.
(2) In addition to these particulars, the petition shall further state,--
(a) when the application is to the District Judge, that the deceased at the time of his death had a fixed place of abode, or had some property, situate within the jurisdiction of the Judge; and
(b) when the application is to a District Delegate, that the deceased at the time of his death had a fixed place of abode within the jurisdiction of such Delegate.
(3) Where the application is to the District Judge and any portion of the assets likely to come to the petitioner' s hands is situate in another State, the petition shall further state the amount of such assets in each State and the District Judges within whose jurisdiction such assets are situate.