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Report No. 81

Conversion.- The protagonists of the Bill1 advanced two arguments in support of the measure. The first was that when a Hindu widow became a Christian or a Mohammedan and then married, her civil rights under the lex loci Act remained the same as before her conversion, but if, continuing to be a Hindu, she re-married, her rights would be curtailed. They argued that this was a grievous hardship inflicted on her for a conscientious adherence to her own religion.

1. Petition dated 15th January, 1856 (National Archives File, p. 187).



Hindu Widows Re-marriage Act, 1856 Back




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