Hindu Succession Act, 1956


Section
Section Title
  Preamble

Chapter 1           Preliminary
  1 Short title and extent View Judgements
  2 Application of Act View Judgements
  3 Definitions and interpretations View Judgements
  4 Over-riding effect of Act View Judgements

Chapter 2           Intestate Succession
  5 Act not to apply to certain properties View Judgements
  6 Devaluation of interest of coparcenary property View Judgements
  7 Devaluation of interest in the property of a tarwad, tavazhi, kutumba, kavaru or illom View Judgements
  8 General rules of succession in the case of rules View Judgements
  9 Order of succession among heirs in the Schedule View Judgements
  10 Distribution of property among heirs in class I of the Schedule View Judgements
  11 Distribution of property among heirs in class II of the Schedule View Judgements
  12 Order of succession among agnates and cognates View Judgements
  13 Computation of degrees View Judgements
  14 Property of a female Hindu to be her absolute Property View Judgements
  15 General rules of succession in the case of female Hindus View Judgements
  16 Order of succession and manner of distribution among heirs of a female Hindu View Judgements
  17 Special provisions respecting persons governed by marumakkattayam and aliyasantana laws View Judgements
  18 Full blood preferred to half blood View Judgements
  19 Mode of succession of two or more heirs View Judgements
  20 Right of child in womb View Judgements
  21 Presumption in cases of simultaneous deaths View Judgements
  22 Preferential right to acquire property in certain cases View Judgements
  23 Special provision respecting dwelling houses View Judgements
  24 Certain widows re-marrying may not inherit as widows View Judgements
  25 Murderer disqualified View Judgements
  26 Convert's descendants disqualified View Judgements
  27 Succession when heir disqualified View Judgements
  28 Disease, defect, etc. not to disqualify View Judgements
  29 Failure of heirs View Judgements

Chapter 3           Testamentary Succession
  30 Testamentary succession View Judgements

Chapter 4           Repeals
  31 Repeals View Judgements
  Schedule Heirs in Class I and Class II View Judgements



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