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Report No. 110

17.11. Section 115.-

We now proceed to section 115. According to section 115, if a bequest is made to a class of persons with regard to some of whom it is inoperative by reason of the provisions of section 113 or section 114 such bequest shall be void in regard to those persons only, and not in regard to the whole class.

The section needs no change.

17.12. Section 116-Bequest to take effect on failure of prior bequest.-

According to section 116, where, by reason of any of the rules contained in section 113 and 114, any bequest in favour of a person or of a class of persons is void in regard to such person or the whole of such class, any bequest contained in the same will and intended to take effect after or upon failure of such prior bequest is also void.

The section needs no change.



The Indian Succession Act, 1925 Back




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