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Report No. 112

1.3. Date from which the period of 2 years is counted.-

The period of two years mentioned in the section runs, in the case of a policy effected before the commencement of the Act, which is July 1, 1939; and in other cases, the period runs from the date on which the policy was effected. Even in the case of revival of a lapsed policy, the period has to be calculated from the date on which the policy was originally effected.1

1. Mithoolal v. LIC, AIR 1962 SC 814.



Section 45 of the Insurance Act, 1938 Back




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