“RECIPROCAL ARRANGEMENTS FOR RECOGNITION OF NOTARIAL ACTS DONE BY FOREIGN NOTARIES”

 

 

      The following notifications have been issued u/s 14 of the Notaries Act, 1952:-

 

1.                           New Delhi, the 18th August, 1960

 

      G.S.R. 982.—Whereas the Central Government is satisfied that by the law or practice of United Kingdom, the Isle of Man and Channel Islands comprising Guernsey and Jersey, the notarial acts done by notaries within India are recognized for all purposes in those countries;

 

      Now, therefore, in exercise of the powers conferred by section 14 of the Notaries Act, 1952 (53 of 1952), the Central Government hereby declare that the notarial acts lawfully done by notaries within such countries shall be recognized within India for all purposes.

 

 

[No. F. 1/3/58-Notts]

L. M. NADKARNI, Jt. Secy.

 

 

2.                           New Delhi, the21st January, 1961

 

      G.S.R. 76.—Whereas the Central Government is satisfied that by the law or practice of  Hungary, the notarial acts done by notaries within India are recognized for all purposes in the country;

 

      Now, therefore, in exercise of the powers conferred by section 14 of the Notaries Act, 1952 (53 of 1952), the Central Government hereby declare that the notarial acts lawfully done by notaries within Hungary  shall be recognized within India for all purposes on and from the 31st January, 1961.

 

[No. F.25/1/59-Notts.]

L. M. NADKARNI, Jt. Secy.

 

 

 

 

 

 

 

3.                           New Delhi, the 17th  January, 1964

 

      G.S.R. 103.—Whereas the Central Government is satisfied that by the law or practice of  the Government of Belgium,  the notarial acts done by notaries within India are recognized for all purposes in that country;

 

      Now, therefore, in exercise of the powers conferred by section 14 of the Notaries Act, 1952 (53 of 1952), the Central Government hereby declares that the notarial acts lawfully done by notaries within that country shall be recognized within India for all purposes.

 

 

[No. F. 6/1/64-Judl II.]

P. K. DAVE, Jt. Secy.

 

4.                           New Delhi, the 28th August, 1964

 

      G.S.R. 1230.—Whereas the Central Government is satisfied that by the law or practice of  the Government of New Zealand,   the notarial acts done by notaries within India are recognized for all purposes in that country;

 

      Now, therefore, in exercise of the powers conferred by section 14 of the Notaries Act, 1952 (53 of 1952), the Central Government hereby declares that the notarial acts lawfully done by notaries within that country shall be recognized within India for all purposes.

 

[No. F. 6/2/64-Judl. II.]

P. K. DAVE, Jt. Secy.

 

5.                           New Delhi, the 9th February, 1968

 

      G.S.R. 296.—Whereas the Central Government is satisfied that by the law or practice of  Ireland,   the notarial acts done by notaries within India are recognized for all purposes in that country;

 

      Now, therefore, in exercise of the powers conferred by Section 14 of the Notaries Act, 1952 (53 of 1952), the Central Government hereby declares that the notarial acts lawfully done by notaries within that country shall be recognized within India for all purposes.

 

[No. 6/1/68-JUDL.III]

S. P. MUKERJEE, Jt. Secy.