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

Report No. 66

3.3. Two general observations.-

Keeping this in mind, we propose to make a brief historical survey of the position of women in India in general, with special reference to, their legal rights regarding property. We would like to preface the survey with two general observations regarding the legal rights of women. First, these rights have been fluctuating during various historical periods for reasons which we need not go into. Secondly, these legal rights seem to have been recognised earlier in India than elsewhere.



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