Distribution of property after death, if there is no Will

Distribution of property after death

DISTRIBUTION OF PROPERTY AMONG CLASS I HEIRS Distribution of property after death, if there is no Will The property of a Hindu male dying intestate is distributed among his heirs in accordance with section 8 and 9 of The Hindu Succession Act, 1956. As per these the property of a Hindu dying intestate devolves upon his heirs of Class I who take the More...

by VakilNo1 | Published 4 years ago
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By VakilNo1 On Saturday, March 2nd, 2013
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What is a Will ? Legal FAQ

Will is a legal declaration of the intention of a testator with respect to his property, which he desires to be carried into effect after his death. It includes codicil and every writing making a voluntary posthumous More...

By VakilNo1 On Saturday, March 2nd, 2013
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Types of Wills- Legal FAQ

No Need to mention here that Wills are always effective after death, never in the life time of the testator. Section 63 of the Indian Succession Act, 1925 provides that a Will is liable to be revoked or altered More...

By VakilNo1 On Saturday, March 2nd, 2013
2 Comments

What is the Need of a WILL – Legal FAQ

If one does not make a Will then his property will be inherited by legal heirs in accordance with the laws of inheritance applicable to him. However, most of the people would like to dispose of their property according More...