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Report No. 82

6.2. Considerations of social justice.-

We are not unaware that our recommendation1 to treat certain nominee as beneficially entitled amounts to changing the legal position as understood in many High Courts.2 But we venture to point out that in terms of human needs and expectations, and in the context of social justice,3 what we are recommending should be more acceptable than the present position.

1. Para. 6.1, supra.

2. See Chapter 2, supra.

3. See Chapter 3, supra.



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




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