AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 82

3.9. Need for change in the law.-

Having regard to the various considerations set out in this Chapter, there seems to be enough justification for considering the need for a change in the law so as to provide that the nominee, when belonging to the class mentioned above,1 shall be beneficially entitled to the amount that may fall due under the policy. Before, however, making our precise recommendations on the subject, we consider it proper to take note of certain legislative precedents which might be useful.

1. Para. 3.3, infra.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys