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Report No. 82

6.13. Section 33A-Insertion of note in every policy.-

A recommendation1 was also made to insert, in every policy of life insurance, a specific note impressing it upon the insured that if he creates a trust under section 6 of the Married Women's Property Act, he shall not make a nomination under section 39 of the Insurance Act. For this purpose, the insertion in the Insurance Act of a new section-section 33A was recommended.

1. Law Commission of India, 66th Report (Married Women's Property Act, 1874), para. 15.7.



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




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