AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 86

7.22. Need for clarification.-

The amendment that we contemplate would not amount to introducing a totally new approach, as many High Courts have already taken a similarly wide view, even of the present section. Many decisions, however, point out that the language of the section is not happy,1 and lends itself easily to a strict construction.2 For these reasons, clarification of the scope of section 4 is needed.

1. Haradhone Haldar v. Usha Charan Karmakar, AIR 1955 Cal 292 (293), para. 10 (RN. Mukerjee, J.).

2. Banchhanidi v. Balram, AIR 1951 Ori 180, para. 3.



The Partition Act, 1893 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys