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Report No. 174

4.11 Model to follow for bringing the proposed legislation -

(a) Kerala Model, 1976

(b) Andhra Model, 1986

(c) To amend and recast Section 6 of HAS

(d) To omit Section 6 altogether and add an explanation to Section 8.

The Commission solicited opinion on the important question as to which model should be followed if it were to recommend a new legislation for the purpose of conferring rights on daughters. Out of 67 respondents 24 favoured the Andhra Pradesh model and 22 favoured the Kerala Model. Some, however, favoured the recasting of Section 6 of HSA, and few others suggested that section 6 be omitted altogether.



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