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Indian Divorce Act, 1869


NO. 9-STATEMENT IN ANSWER TO NO. 8

In the (High) Court of .

The .. day of . Between A.B., petitioner, and C.B. respondent.

C.B., the respondent, in answer to the petition filed in this cause by W.J. his attorney [or vakil] sayeth that he denies that he has been guilty of cruelty towards the said A.B., as alleged in the said petition.

(Signed) C.B.



Indian Divorce Act, 1869 Back




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