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Report No. 110

VIII. Ambulatory Character of a Will

12.53. Section 62.-

Section 62 provides as follows:-

"62. A will is liable to be revoked or altered by the maker of it at any time when he is competent to dispose of his property by will".

As we have already pointed out1, this section brings out the abmulatory character of a will. The section needs no change.

1. See para. 12.5, supra.



The Indian Succession Act, 1925 Back




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