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Indian Divorce Act, 1869


NO. 14-UNDERTAKING BY MINOR'S NEXT FRIEND TO BE ANSWERABLE FOR RESPONDENT'S COSTS

(Section 49)

In the (High) Court of ………………….

I, the undersigned A.B., of ………………being the next friend of C.D., who is a minor, and who is desirous of filing a petition in this Court, under the Indian Divorce Act, against D.D. of …………… hereby undertake to be responsible for the costs of the said D.D. in such suit, and that, if this said C.D. fails to pay to the said D.D. when and in such manner as the Court shall order all such costs of such suit as the Court shall direct him [or her] to pay to the said D.D., I will forthwith pay the same to the proper officer of this Court.

Dated this ………..day of …………19………..

(Signed) A.B.

Foot Notes

1 The words "in India" omitted by Act No. 3 of 1951.

2 Substituted for the original first paragraph by AO 1948.

3 Substituted by AO 1950, for certain words.

4 Substituted for the words "except Part B States" by Act No. 3 of 1951.

5 Substituted by Act No. 25 of 1926.

6 Inserted by Act No. 30 of 1927.

7 Substituted for the former clause by AO. (No. 2) 1956.

8 Substituted by the Himachal Pradesh (Adaptation of Laws on State & Concurrent Subjects) Order,1968, w.e.f. 1st. November, 1966.

9 Substituted by the Lakshadweep (Alteration of Name ) Adaptation of Laws Order, 1974, for "Laccadive, Minicoy and Amindivi Islands" w.e.f. 1st. November, 1973.

10 Inserted by the Punjab Reorganization (Chandigarh) (Adaptation of Laws on State and Concurrent Subjects) Order 1968, w.e.f. 1st. November, 1966.

11 Substituted by AO 1950, for the former clause.

12 Substituted for "the dominions of Her Majesty" by AO 1950.

13 Added by Act No. 10 of 1912.

14 Substituted for the original section 17A by AO 1937.

15 Substituted by Act No. 3 of 1951, for certain words.

16 Second paragraph omitted, Act No. 3 of 1951.

17 Now see the Indian Succession Act, 1925 (Act No. 39 of Year 1925).

18 Now see the Code of Civil Procedure, 1908 (Act No. 5 of Year 1908).

19 The words "or of reversal of judicial separation, or for restitution of conjugal rights, or for damages, shall bear a stamp of five rupees, and" repealed by Act No. 7 of 1870.

20 The words "in the first, second and third cases mentioned in this section", repealed by Act No. 7 of 1870.

21 The words "shall bear a stamp or eight annas and" repealed by Act No. 7 of 1870.

22 Substituted by AO 1950, for the words "the Provinces" which had been substituted by AO 1948, for the words "British India".

23 Substituted by AO 1950 for the words "Her Majesty in Council".

24 The word "United" repealed by Act No. 12 of 1873.

25 The words "and Ireland" repealed by Act No. 12 of 1873.



Indian Divorce Act, 1869 Back




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