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Hindu Succession Act, 1956

[Act No. 30 of Year 1956, dated 17th. June, 1956]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title and extent

2

Application of Act

3

Definitions and interpretatsons

4

Overriding effect of Act

Chapter II

Intestate Succession

5

Act not to apply to certain properties

6

Devolution of interest of coparcenary property

7

Devolution of interest in the property of a tarwad, tavazhi, kutumba, kavaru or illom

8

General rules of succession in the case of males

9

Order of succession among heirs in the Schedule

10

Distribution of property among heirs in class I of the Schedule

11

Distribution of property among heirs in class II of the Schedule

12

Order of succession among agnates and cognates

13

Computation of degrees

14

Property of a female Hindu to be her absolute property

15

General rules of succession in the case of female Hindus

16

Order of succession and manner of distribution among heirs of a female Hindu

17

Special provisions respecting persons governed by Marumakkattayam and Aliyasantana laws

18

Full blood preferred to half blood

19

Mode of succession of two or more heirs

20

Right of child in womb

21

Presumption in cases of simultaneous deaths

22

Preferential right to acquire property in certain cases

23

Special provision respecting dwelling houses

24

Certain widows remarrying may not inherit as widows

25

Murderer disqualified

26

Convert's descendants disqualified

27

Succession when heir disqualified

28

Disease, defect, etc. not to disqualify

29

Failure of heirs

Chapter III

Testamentary Succession

30

Testamentary succession

Chapter IV

Repeal

31

Repeal

 

The schedule

An Act to amend and codify the law relating to intestate succession among Hindus

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



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