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Report No. 110

Chapter 25

Demonstrative Legacies (Sections 150-151)

25.1. Scope.-

Besides general and specific legacies, there is a third kind of legacy1 which consists of a pecuniary legacy payable out of a particular fund. Such legacies are not "adeemed"2 by failure of the particular fund. These are known as "demonstrative" legacies, and are governed by sections 150 and 151.

"Demonstrative legacy" can, in brief, be explained as a legacy directed to be paid out of specific property.3

1. Halsbury's, 4th Ed.n., Vol. 17, p. 632, para. 1230.

2. Section 153.

3. Cf. Section 150, Explanation.



The Indian Succession Act, 1925 Back




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