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

Report No. 174

Chapter IV

Questionnaire and Its Responses

4.1 Questionnaire and its responses -

A questionnaire was issued by the Law Commission to elicit the views of the public regarding giving of rights to a daughter in the Mitakshara property of a Hindu undivided family. This questionnaire consisted of three parts having 21 questions.1 Sixty-Seven respondents have replied to the questionnaire. 30 respondents are from the profession of law and the rest comprise sociologists, NGOs etc. The responses received relating to various issues of the questionnaire have been analysed and tabulated in Annexure II. A brief synopsis of the more salient issues is set out.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys