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Report No. 81

III. Petitions for reform and draft Bill

Ishwarchundra's petition and draft Bill.- Eighteen years thereafter, Ishwarchundra Sharum, who later on came to be known as Ishwar-chandra Vidyasagar, signed a petition on 4th October, 1855 from the Sanskrit College, Calcutta along with a thousand others, deploring the evil of the custom by which the marriage of widows amongst Hindus was prohibited by law and urged the removal of the legal obstacles as the custom had been judicially recognised by the courts of Her Majesty and East Indian Company. Ishwarchundra Sharum also appended a draft bill 'to remove all legal obstacles to the marriage of Hindu widows. The reaction to Ishwarchundra's proposal holds a mirror to the sociological conditions of the Hindu society of that period.



Hindu Widows Re-marriage Act, 1856 Back




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