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The Prohibition of Child Marriage Act, 2006


7. Power of district court to modify orders issued under section 4 or section 5.-

The district court shall have the power to add to, modify or revoke any order made under section 4 or section 5 and if there is any change in the circumstances at any time during the pendency of the petition and even after the final disposal of the petition.



The Prohibition of Child Marriage Act, 2006 Back




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