If a property of a male Hindu dying intestate is a self acquired property or obtained in partition of a co-parcenery or a family property, the same would devolve by inheritance and not by survivorship, and a daughter of such a male Hindu would be entitled to inherit such property in preference to other collaterals. Hindu Succession Act, 1956 – Sections 14 and 15 – Partition of properties – Right of daughter to father’s property – If death of father in prior to enforcement of Hindu Succession Act, 1956 – Law of inheritance under Hindu Succession Act, 1956 are applicable.

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   

Related Posts

google-site-verification: googlec3488c090a56b9d6.html