Hindu Adoptions and Maintenance Act, 1956


Section
Section Title
  Preamble

Chapter 1           Preliminary
  1 Short title and extent View Judgements
  2 Application of Act View Judgements
  3 Definitions View Judgements
  4 Overriding effect of Act View Judgements

Chapter 2           Adoption
  5 Adoption to be regulated by this Chapter View Judgements
  6 Requisites of a valid adoption View Judgements
  7 Capacity of male Hindu to take in adoption View Judgements
  8 Capacity of a female Hindu to take in adoption View Judgements
  9 Persons capable of giving in adoption View Judgements
  10 Persons who may adopted View Judgements
  11 Other conditions for a valid adoption View Judgements
  12 Effects of adoption View Judgements
  13 Right to adoptive parents to dispose of their properties View Judgements
  14 Determination of adoptive mother in certain cases View Judgements
  15 Valid adoption not to be cancelled View Judgements
  16 Presumption as to registered documents relating to adoption View Judgements
  17 Prohibition of certain payments View Judgements

Chapter 3           Maintenance
  18 Maintenance of wife View Judgements
  19 Maintenance of widowed daughter-in-law View Judgements
  20 Maintenance of children and aged parents View Judgements
  21 Dependants defined View Judgements
  22 Maintenance of dependants View Judgements
  23 Amount of maintenance View Judgements
  24 Claimant to maintenance should be a Hindu View Judgements
  25 Amount of maintenance may be altered on change of circumstances View Judgements
  26 Debts to have priority View Judgements
  27 Maintenance when to be a charge View Judgements
  28 Effect of transfer of property on right to maintenance View Judgements

Chapter 4           Repeals and Savings
  29 Repeals View Judgements
  30 Savings View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon