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Report No. 207

6. Conclusions and Recommendations

6.1 In the present scenario when amendments are made to the effect that women have been entitled to inherit property from her parental side as well as from husband's side, it will be quite justified if equal right is given to her parental heirs along with her husband's heirs to inherit her property.

6.2 It is, therefore, proposed that in order to bring about a balance, Section 15 should be amended so that in case a female Hindu dies intestate leaving her self-acquired property with no heirs, as mentioned in clause 'a' of Section 15, the property should devolve on her husband's heirs and also on the heirs of her paternal side.

6.3 If this amendment is brought about, the effect will be as under:

A married Hindu female dies intestate leaving selfacquired property at the time of her death, the only surviving relatives are her mother in law(L) and her mother (M).

Pre Amendment

Post Amendment

As per the present law, her property would devolve entirely on 'L' and 'M' will not get anything from her property. By proposed amendment, her mother-in-law and mother should equally inherit to her self acquired property.

A married Hindu female dies intestate leaving selfacquired property and she has no heirs as per clause 'a' of the Schedule, the only surviving relatives are her husband's brother and sister (BL&SL) and her own brother and sister (B&S).

Pre Amendment

Post Amendment

As per the present law, her property would normally devolve upon 'BL' and 'SL'. 'B' and 'S' do not inherit anything from her in this property. By the proposed amendment, her own brother and sister should equally inherit alongwith her brother-in-law and sister-in-law.


Proposal to amend Section 15 of the Hindu Succession Act, 1956 in case a female dies Intestate leaving herSelf Acquired Property with no heirs. Back




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