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Report No. 81

Adoption.- One of the objections raised was that widows after re-marriage would be incapable of adopting sons though enjoined to do so by their deceased husbands. The Committee observed that if a widow was duly authorised to adopt, she could do so before her second marriage and the power of re-marriage could not operate in the way of an inducement not to adopt an heir to her deceased husband because she cuts herself off from all such inheritance by re-marriage.



Hindu Widows Re-marriage Act, 1856 Back




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