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Report No. 110

8.10. Need for amendment.-

Having given our anxious thought to the case law and the comments thereon as discussed above, we have come to the conclusion that the present situation is most unsatisfactory. The applicability of the Act to Indian Christians in the areas to which the Travancore Regulation1 applies should not be allowed to continue to be a matter of controversy. We shall, later in this Chapter2, make appropriate recommendation on the above point, as to the Travancore Act (and also as to the Cochin Act on the subject).

We may mention that the need for abrogating the Travancore Act and the Cochin Act has been emphasised in a comment on our Working Paper forwarded by the Catholic Bishops' Conference of India3.

1. Travancore Christian Succession Regulation 2 of 1092 (1916 A.D.).

2. Para. 8.12, infra.

3. Catholic Bishops Conference of India, letter dated 3rd October, 1984.



The Indian Succession Act, 1925 Back




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