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Report No. 57

1.17. Legal and factual controversies.-

Apart from these undesirable consequences of benami transactions, it may be noted that the recognition of this practice as a part of the legal system creates controversies, both legal and factual, in the actual application of the law in courts; and this itself leads to complexity and uncertainty1. It appears to us that such complexity and uncertainty is worth avoiding, if that can be done without causing any serious hardship.



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