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Report No. 174

Tamil Nadu Acts & Ordinances

The following Act of Andhra Pradesh Legislative Assembly received the assent of the President on the 15th January, 1990 and is hereby published for general information.

ACT NO. 1 OF 1990

An Act further to amend the Hindu Succession Act, 1956, in its application to the State of Tamil Nadu.

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 evils.

AND WHEREAS this baneful system of dowry has to be eradicated by positive measures which will simultaneously ameliorate the conditions of women in the Hindu society;

Be it enacted by Legislative Assembly of the State of Tamil Nadu in the Fortieth Year of the Republic of India as follows:

1. Short title, extent and commencement- (1) This Act may be called the Hindu Succession (Tamil Nadu Amendment) Act, 1989

(2) It extends to the whole of the State of Tamil Nadu

(3) It shall be deemed to have come into force on the 25th day of March, 1989.

2. Insertion of new Chapter II-A - In the Hindu Succession Act, 1956 (hereinafter referred to as the Principal 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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