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Report No. 178

9. Amendment of the Indian Succession Act, 1925 (39 of 1925.-

In the Indian Succession Act, 1925, in section 306,

(a) the words "assault as defined in the Indian Penal Code, or other personal injuries not causing the death of the party" shall be omitted;

(b) illustration (i) shall be omitted.



Recommendations for amending various Enactments - Both Civil and Criminal Back




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