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Hindu Succession Act, 1956


THE SCHEDULE


[Section 8]

HEIRS IN CLASS I AND CLASS II

CLASS I

Son; daughter; widow; mother; son of a pre-deceased son; daughter of a pre-deceased son; son of a pre-deceased daughter; daughter of a pre-deceased daughter; widow of a pre-deceased son; son of a pre-deceased son of a pre-deceased son; daughter of a pre-deceased son of a pre-deceased son; widow of a pre-deceased son of a pre-deceased son.

CLASS II

I. Father.

II. (1) Sonís daughterís son, (2) sonís daughterís daughter, (3) brother, (4) sister.

III. (1) Daughterís sonís son, (2) daughterís sonís daughter, (3) daughterís son, (4) daughterís daughterís daughter.

IV. (1) Brotherís son, (2) sisterís son, (3) brotherís daughter, (4) sisterís daughter.

V. Fatherís father; fatherís mother.

VI.. Fatherís widow; brotherís widow.

VII. Fatherís brother; fatherís sister.

VIII. Motherís father; motherís mother.

IX. Motherís brother; motherís sister.

Explanation : In this Schedule, references to a brother or sister do not include references to a brother or sister by uterine blood.



Hindu Succession Act, 1956 Back




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