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Report No. 110

7.2. Section 23-Application of Part.-

So much by way of introduction. We may now take the sections contained in this Part. Section 23 provides that nothing in this Part shall apply to any will made or intestacy occurring before the first day of January, 1866, or to intestate or testamentary succession to the property of any Hindu, Mohammedan, Buddhist, Sikh, Jain or Parsi.

The section needs no change.

7.3. Section 24-kindred or consanguinity.-

Section 24 defines kindered or consanguinity as "the connection or relation of persons descended from the, same stock or common ancestor." It may be noted that the expression "kindered" occurred in several substantive sections of the Act, including the various provisions laying down the order of succession on intestacy.

The section does not seem to need any change.



The Indian Succession Act, 1925 Back




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