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Commission of Sati (Prevention) Act, 1987

[Act No. 3 of 1988 dated 3rd. January, 1988]

Contents

Sections

Particulars

Part I

Preliminary

1

Short title, extent and commencement

2

Definitions

3

Attempt to commit sati

4

Abetment of sati

5

Punishment for glorification of sati

6

Power to prohibit certain acts

7

Power to remove certain temples or other structures

8

Power to seize certain properties

Part IV

Special Courts

9

Trial of offences under this Act

10

Special Public Prosecutors

11

Procedure and powers of Special Courts

12

Power of Special Court with respect to other offences

13

Forfeiture of funds or property

14

Appeal

15

Protection of action taken under this Act

16

Burden of proof

17

Obligation of certain persons to report about the commission of offence under this Act

18

Person convicted of an offence under section 4 to be disqualified from inheriting certain properties

19

Amendment of Act 43 of 1951

21

Power to make rules

22

Repeal of existing laws

 

Foot Notes

An Act to provide for the more effective prevention of the commission of sati and its glorification and for matters connected therewith or incidental thereto.

WHEREAS sati or the burning or burying alive of widows or women is revolting to the feelings of human nature and is nowhere enjoined by any of the religions of India as an imperative duty;

AND WHEREAS it is necessary to take more effective measures to prevent the commission of sati and its glorification;

BE it enacted by Parliament in the Thirty-eighth Year of the Republic of India as follows:-



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