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Report No. 82

Appendix

Select List of Statutory and other Reference using The Pression "Beneficially Entitled" or Comparable Phraseology

1. Section 15(c), Specific Relief Act, 1963.

2. A.G. v. Safton (Earl), (1865) 11 HL Cas 257 (271) (Lord Wensleydale).

3. Re Jackson's Will, (1879) 49 LJ Ch 83 (85) (Jessel M.R.).

4. Bennet v. Slatar, (1899) 1 QB 451.

5. Wirth v. Wirth, (1956) 98 CLR 228 (247, 248).

6. Pettitt v. Pettitt, (1968) 2 WLR 966 (971) (Lord Reid), 980 (Lord Morris), 982 (Lord Morris), on appeal from (1968) 1 WLR 443.

7. Pettitt v. Pettitt, (1968) 1 WLR 443 (448) (CA) (Wilmer, LJ.).

8. Case law on section 5, Provident Funds Act, 1935.

9. Case law on partition-

"The ordinary rule is that if persons are entitled beneficially to shares in an estate, they may have a partition".1

1. Shankar Baksh v. Karden, 1888 ILR 16 Cal.



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




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