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Report No. 21

28. Premium to be arranged.-

(1) Where an insurance is effected at a premium to be arranged, and no arrangement is made, a reasonable premium is payable.

(2) Where an insurance is effected on the terms that an additional premium is to be arranged, in a given event, and that event happens but no arrangement is made, then a reasonable additional premium is payable.

[Cf. section 31, English Act]



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