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Report No. 86

5.13. English Act.-

It may be noted that the corresponding provisions of the 1868 Act in England were wider, because, apart from section 4 of that Act (which corresponds to section 2 of the Indian Act), there were two other cases dealt with in sections 3 and 5 of the English Act, whereunder partition could be ordered.1 A request of any party interested was enough to bring those sections into play, and it was not necessary that parties holding a moiety should apply.2

1. See Appendix 1.

2. Statement of Objects and Reasons, Bill No. VIII of 1892, Gazette of India, 1892, Part V, p. 46.



The Partition Act, 1893 Back




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