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Hindu Adoptions and Maintenance Act, 1956

[Act no. 78 of Year 1956, dated 21st. December, 1956]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title and extent

2

Application of Act

3

Definitions

4

Overriding effect of Act

Chapter II

Adoption

5

Adoptions to be regulated by this Chapter

6

Requisites of a valid adoption

7

Capacity of a male Hindu to take in adoption

8

Capacity of a female Hindu to take in adoption

9

Persons capable of giving in adoption

10

Persons who may be adopted

11

Other conditions for a valid adoption

12

Effects of adoption

13

Right of adoptive parents to dispose of their properties

14

Determination of adoptive mother in certain cases

15

Valid adoption not to be cancelled

16

Presumption as to registered documents relating to adoption

17

Prohibition of certain payments

Chapter III

Maintenance

18

Maintenance of wife

19

Maintenance of widowed daughter-in-law

20

Maintenance of children and aged parents

21

Dependants defined

22

Maintenance of dependants

23

Amount of maintenance

24

Claimant to maintenance should be a Hindu

25

Amount of maintenance may be altered on change of circumstances

26

Debts to have priority

27

Maintenance when to be a charge

28

Effect of transfer of property on right to maintenance

Chapter IV

Repeal And Saving

29

[Rep. by the Repealing and Amending Act, 1960]

30

Saving

An Act to amend and codify the law relating to adoptions and maintenance among Hindus.

Be it enacted by Parliament in the Seventh Year of the Republic of India as follows: -



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