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

Converts Marriage Dissolution Act, 1866


6. Court in which suit shall be brought

If the respondent, at the time of commencement of such suit, reside within the local limits of the ordinary original civil jurisdiction of any of the High Courts of Judicature, the suit shall be commenced in such Court; otherwise it shall be commenced in the principal Civil Court of original jurisdiction of the district in the defendant shall reside at the commencement of the suit.



Converts Marriage Dissolution Act, 1866 Back




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