AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 110

17.17. Case for deleting section 118, and alternatives put in the Working Paper.-

Having regard to the above consideration, there is a plausible case for deleting section 118. Taking note of this aspect, we had included, in the Working • Paper circulated on the subject, a proposal for deleting the section and invited views on the subject. However, appreciating that total deletion of section 118 may be regarded by some persons as too drastic a course, we had also put forth, in the Working Paper, an alternative proposal, whereunder, while the section would be retained, its rigour could be mitigated by making certain needed amendments.

17.18. Amendment as an alternative.-

The rigour of the present section could be mitigated-(a) by removing the provision for deposit, and (b) removing the minimum interval, and (c) by merely substituting a requirement that one of the near relatives must be an attesting witness. The expression "near relative" can be suitably define1 as meaning a nephew or niece or a nearer relative.

1. Illustrations to section 118 will need consequential modifications.



The Indian Succession Act, 1925 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys