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Report No. 81

II. Indian Law Commissioners

Discovering the casual connection between the prohibition against widow re-marriage and infanticide, the Indian Law Commissioners by their letter dated 4th July, 1837 apprised the Government of India that much of this crime may be due to the cruel law which prevented Hindu widows from contracting a second legal marriage. The Commissioners were sensible that a mere alteration in the law would immediately and directly have little effect towards remedying the evil, but were not without expectation that an alteration of the law would induce an alteration of thinking in this matter. They felt that such a law would do more towards repressing child murder than could be done by the most severe penal laws.



Hindu Widows Re-marriage Act, 1856 Back




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