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Report No. 85

11.6. No change in section 110B.-

As the controversy relates to the persons in whose favour section 110B can operate, we have considered the question whether any clarification defining the scope of that section in this regard is needed. However, we have come to the conclusion that it is not required. We have separately, made a recommendation for all amendment defining "legal representatives"1. This amendment will not only apply to section 110A, but would also indirectly serve to limit the scope of section 110B. We do not therefore consider a separate amendment of section 110B necessary on the point just now discussed.

1. See recommendation as to section 2(11), para. 9.15, supra.



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