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Report No. 81

2.2. Section 1-Validity of re-marriage of widow.-

The Act, therefore, first removed the disability tinder which Hindu widows had been suffering and allowed them to re-marry by providing in section 1, "no marriage contracted between Hindus shall be invalid and the issue of no such marriage shall be illegitimate, by reason of the woman having been previously married or betrothed to another person who was dead at the time of such marriage, any custom and any interpretation of Hindu law to the contrary notwithstanding".



Hindu Widows Re-marriage Act, 1856 Back




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