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Report No. 110

X. Revival of Will

15.42. Section 73-Revival of unprivileged will.-

The revival of an unprivileged will forms the subject-matter of section 73 of the Succession Act, which is in these terms:

"73. (1) No unprivileged will or codicil, nor any part thereof, which has been revoked in any manner, shall be revived otherwise than toy the re-execution thereof, or by a codicil executed in manner hereinbefore required and showing an intention to review the same.

(2) When any will or codicil, which has been partly revoked and afterwards wholly revoked, is revived, such revival shall not extend to so much thereof as has been revoked before the revocation of the whole thereof, unless an intention to the contrary is shown by the will or codicil."

The section needs no amendment.



The Indian Succession Act, 1925 Back




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