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Indian Matrimonial Causes (War Marriages) Act, 1948


2. Definitions

In this Act, unless there is anything repugnant in the subject or context,-

(a) "High Court" shall have the same meaning as in the Indian Divorce Act, 1869;

(b) "marriage" includes a purported marriage which was void ab initio, and "husband" and "wife" shall be construed accordingly;

(c) "war period" means the period commencing on the 3rd day of September, 1939, and ending on the 31st day of March, 1946.



Indian Matrimonial Causes (War Marriages) Act, 1948 Back




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