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Report No. 82

2.3. Andhra view.-

Thus, in an Andhra case of 1957, it was held that the nominee gets the property in the policy subject to all liabilities of the policy holder and the amount4 is subject to the claims of creditors of the deceased.

1. AIR 1957 AP 757 (758) para. 3.



Effect of Nomination under Section 39 of the Insurance Act, 1938 Back




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