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Report No. 156

Clause 12

12.07. Under this clause, existing sections 31, 32 and 33 which define the words "will" referred to in the Act are sought to be omitted. A perusal of the 41st Report of the Law Commission shows that the omission of this section was recommended on the basis that they are defined in the General Clauses Act. Having given our earnest consideration, we have already noted that such words which are defined in the General Clause Act and which are specifically found in the other provisions of the I.P.C. should be retained for several reasons already mentioned. For the same reasons we are of the view that there is no harm in retaining existing sections 31, 32 and 33 and clause 12 has to be omitted.



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