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

Report No. 66

10.4. Amendment of 1929.-

In view of this conflict of decisions, legislative action became necessary. In 1929, the Legislature, while amending the Transfer of Property Act, also amended section 8 of the Married Women's Property Act, by expressly providing that decrees passed against a married woman under section 8 could not be executed by attachment or sale of the property which she was restrained from alienating during marriage. We have discussed this history to show the connection between section 8 of the Act of 1874 and section 10 of the Transfer of Property Act. We may state here that we are recommending deleting of the proviso to section 10 of the Transfer of Property Act.1

1. Chapter 15, infra.



Married Womens Property Act, 1874 Back




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