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Report No. 110

10.6. Recommendation to amend section 51.-

The discrimination found in the Indian Succession Act is opposed to the spirit of Article 14 of the Constitution, if not to its letter. For the reasons given above, we recommend that section 51 should be so amended as to provide that the daughter and son should get an equal share of the property of their deceased father. This would also bring section 51 in line with the provisions of section 52, wherein children get equal share in the deceased mother's property.

10.6A. Sections 52-53.- Sections 52 and 53 need no further comments.



The Indian Succession Act, 1925 Back




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