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Convert's Marriage Dissolution Act, 1866

[Act No. 21 of 1866 dated 2nd. April, 1866]

Contents

Sections

Particulars

1

Short title

2

Commencement of Act-Repealed by the Repealing Act, 1874

3

Interpretation-clause

4

When convert deserted by his wife may sue for conjugal society

5

When convert deserted by her, husband may sue

6

Court in which suit shall be brought

7

Suit to be commenced by verified petition

8

On service of petition, citation to respondent

9

Form of citation

10

Service of citation

11

Penalty on respondent not obeying citation

12

Points to be proved on appearance of petitioner

13

First interrogation of respondent

14

Interrogations by Judge may be public or private

15

Procedure when female respondent refuses to cohabit with petitioner Adjournment for a year. Interview

16

Procedure on expiration of adjournment. Interrogation of respondent

17

Decree in case of male respondent refusing to cohabit on grounds of petitioner's change of religion

18

Decree if respondent so refuse in case of unconsummated marriage, either party being impubes at time of marriage

19

Liberty to parties to marry again

20

Judge to order commission to issue for examination of exempted persons

21

Proof of marriage and desertion or repudiation of petitioner in consequence of conversion

22

Civil Procedure Code applied

23

Dismissal of suit if either party under age required by Act, or if parties cohabiting, or respondent willing to cohabit

24

Revival of suit after such dismissal

25

Petitioner's cruelty or adultery to bar suit

26

Male petitioner's cohabitation with one of several wives to bar suit

27

Dissolution of marriage not to affect status or right of children

28

Power to Court to award alimony

29

No appeal under Act; but Judge may state case raising question whether conversion has dissolved marriage

30

Case to state necessary facts and documents, and suit to be stayed

31

Case to be decided by three Judges

32

High Court may refer case to Judge for additions or alterations

33

High Court may decide question raised, and Judge shall dispose of case accordingly

34

Saving of Roman Catholic marriage

35

Extent of Act

The First Schedule

Form Of Petition

  Foot Notes

An Act to legalize under certain circumstances, the dissolution of marriages of 2[***] Converts to Christianity.

WHEREAS it is expedient to legalize, under certain circumstances, the dissolution of marriages of 2[***] Converts to Christianity deserted or repudiated on religious grounds by their wives or husbands;

It is enacted as follows: -



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