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Report No. 174

Hindu Succession (Amendment) Act, 2000

Bill No. _______ of 1998

An Act to amend the Hindu Succession Act, 1956.

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 also 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 condition of women in the Hindu society;

Be it enacted by Parliament in the fifty-first year of the Republic of India as follows:



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




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