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Report No. 136

3.4. Certain specific enactments concerning Hindu Law covered.-

It is appropriate to draw attention to the conflict of decisions that seems to exist on various significant points concerning certain specific enactments. The present report deals with enactments which constitute an important part of codified Hindu Law, viz., the Acts of Parliament relating to-(i) Marriage; and (ii) Succession,-that is to say, the major statutes relating to Hindu Family Law. In due course, the Commission hopes to take up certain other important enactments also, from the point of view of settling the conflict of decisions that might have arisen on the subject.



Conflicts in High Court Decisions on Central Laws - How to Foreclose and how to Resolve Back




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