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Report No. 81

Legislative history-The Second section.- The original Bill, as prepared and brought in by Mr. Grant in the Legislative Council,1 which was read a first time on the 17th November, 1855 contained only the first two sections of the Act. The first section saved the validity of re-marriage. The second section ran as under:

1. National Archives File, pp. 55-58 (Mr. Grant).

"All rights and interests which any widow may by law have in her deceased husband's estate, either by way of maintenance or by inheritance, shall, upon her second marriage cease and determined as if she had then died; and the next heirs of such deceased husband then living, shall thereupon succeed to such estate:

Provided that nothing in this section shall affect the rights and interests of any widow in any estate or other property to which she may have succeeded by inheritance otherwise than through her deceased husband, or to which she may have become entitled under the will of her deceased husband, or in any estate or other property which she may possess as Stridhun, or which she may have herself acquired either during the lifetime of her deceased husband, or after his death".



Hindu Widows Re-marriage Act, 1856 Back




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