AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 82

3.5. Provisions for widow.-

Provisions for a widow may be made either during her husband's lifetime by means of gifts and policies of insurance on his life, so as to take effect after his death, by his will. What most men wish to secure is a roof over the widow's head and an adequate income for its upkeep and her maintenance. If nothing is done during the husband's life to provide for the widow, and she is left to take under his will, the result will be that the husband's available estate which should ultimately devolve on the heirs may be substantially reduced by estate duty. Therefore, the recommendation which we protect to make is eminently needed for the protection of married women-though it is not confined to them.1

1. Para. 3.3, supra.



Effect of Nomination under Section 39 of the Insurance Act, 1938 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys