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Indian Matrimonial Causes (War Marriages) Act, 1948


6. Certain decrees and orders to be recognized

The validity of any decree or order made in the United Kingdom by virtue of the Matrimonial Causes (War Marriages) Act, 1944 shall, by virtue of this Act, be recognized in all Courts in the States of India.



Indian Matrimonial Causes (War Marriages) Act, 1948 Back




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