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Report No. 174

Andhra Pradesh Acts, Ordinances and Regulations, Etc.

The following Act of Andhra Pradesh Legislative Assembly which was reserved by the Governor on the 10th October, 1985 for the consideration and assent of the President received the assent of the President on the 16th May, 1986 and the said assent is hereby first published on the 22nd May, 1986 in the Andhra Pradesh Gazette for general information.

ACT NO. 13 OF 1986

An Act to amend the Hindu Succession Act, 1956 in its application to the State of Andhra Pradesh.

Whereas the Constitution of India has proclaimed equality before the law as a Fundamental Right;

And Whereas the exclusion of the daughter from participation in coparcenary ownership merely by reason of her sex is contrary thereto;

And Whereas such exclusion of the daughter has led to the creation of the socially pernicious dowry system with its attendant social ills.

And Whereas this baneful system of dowry has to be eradicated by positive measures which will simultaneously ameliorate the condition of women in the Hindu society;

Be it enacted by Legislative Assembly of the State of Andhra Pradesh in the Thirty-Sixth Year of the Republic of India as follows:

1. Short Title, Extent and Commencement - (1) This Act may be called the Hindu Succession (Andhra Pradesh Amendment) Act, 1986

(2) It extends to the whole of the State of Andhra Pradesh.

(3) It shall be deemed to have come into force on the 5th September, 1985.

2. Insertion of a new Chapter II-A in Central Act 30 of 1956 - In the Hindu Succession Act, 1956 (hereinafter referred to as this Act) after Chapter -II, the following chapter shall be inserted, namely:-



Property Rights of Women - Proposed Reforms under the Hindu Law Back




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