AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 81

Chapter 7

Conclusion

Recommendation to repeal.- In the light of the preceding paragraphs, we recommend repeal of the entire Hindu Widows Re-marriage Act, 1856 (15 of 1856). It is needless to add that section 6 of the General Clauses Act,1 1897 will apply to such repeal so as to save rights already vested and to regulate the position on other matters dealt with in that section.

P.V. Dixit,
Chairman.

S.N. Shankar,
Member.

Gangeshwar Prasad,
Member.

P.M. Bakshi,
Member-Secretary.

New Delhi,

Dated: 14th December, 1979.

1. Section 6, General Clauses Act, 1897.



Hindu Widows Re-marriage Act, 1856 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys