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Report No. 82

6.9. Rights of nominees inter se.-

We may mention that the subject of the respective rights inter se of various persons who become beneficially entitled under a policy is one outside the scope of the limited question to which we address ourselves, and we need not express any opinion in the matter. The question is a general one, not confined to nominees only and could (for example) arise as between assignees also, or as between any other persons having a derivative title.



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




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