Section 6   [ View Judgements ]

AVOIDANCE OF WAGERING CONTRACTS


Clause 6.- The Committee are of the opinion that the word 'gaming' in sub-clauses (1) and (2) should be deleted as unnecessary -J.C.R. -Gaz. of Ind., 28-2-1963, Pt. II, S. 2, Ext., p. 96.

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