Ministry: 
Law and Justice
  • Introduced
    Rajya Sabha
    Aug 18, 2011
    Gray
  • Referred
    Standing Committee
    Aug 19, 2011
    Gray
  • Report
    Standing Committee
    Feb 02, 2012
    Gray
  • Passed
    Rajya Sabha
    May 04, 2012
    Gray
  • Passed
    Lok Sabha
    May 17, 2012
    Gray

The Administrators-General (Amendment) Bill, 2011 was introduced in Rajya Sabha on August 18, 2011 by the Ministry of Law and Justice.

  • The Administrators-General (Amendment) Bill, 2011 was introduced in the Rajya Sabha on August 18, 2011 by the Minister of Law and Justice, Shri Salman Kurshid. 
  • The Bill seeks to amend the Administrators-General Act, 1963, which relates to the office of Administrator-General in each state who has the power to administer estates over a certain monetary limit.
  • The Act states that the Administrator-General of a state has the right to apply for administration of the estate of a deceased person if the value exceeds Rs 2 lakh.  He shall take such a step only if he is of the opinion that there is a possibility of misappropriation, deterioration or waste of such assets.  If there is imminent danger of misappropriation or waste of assets over Rs 2 lakh, the High Court may direct the Administrator-General to take possession of such asset or hold, sell or invest such asset according to directions of the court.
  • The Administrator-General also has the power to grant certificate to any person entitling him to receive the assets (other than creditors) if it is below Rs 2 lakh.
  • The Bill increases the amount of the assets to Rs 10 lakh in view of the escalation in the value of assets and decrease in money value.