AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

The Prohibition of Child Marriage Act, 2006

Contents

 

Sections

Particulars

1

Short title, extent and commencement

2

Definitions

3

Child marriages to be voidable at the option of contracting party being a child

4

Provision for maintenance and residence to female contracting party to child marriage

5

Custody and maintenance of children of child marriages

6

Legitimacy of children born of child marriages

7

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

8

Court to which petition should be made

9

Punishment for male adult marrying a child

10

Punishment for solemnising a child marriage

11

Punishment for promoting or permitting solemnisation of child marriages

12

Marriage of a minor child to be void in certain circumstances

13

Power of court to issue injunction prohibiting child marriages

14

Child marriages in contravention of injunction orders to be void

15

Offences to be cognizable and non-bailable

16

Child Marriage Prohibition Officers

17

Child Marriage Prohibition Officers to be public servants

18

Protection of action taken in good faith

19

Power of State Government to make rules

20

Amendment of Act No. 25 of 1955

21

Repeal and savings

The Prohibition of Child Marriage Act, 2006

THE PROHIBITION OF CHILD MARRIAGE ACT, 2006 NO. 6 OF 2007 [10th January, 2007.] An Act to provide for the prohibition of solemnisation of child marriages and for matters connected therewith or incidental thereto. BE it enacted by Parliament in the Fifty-seventh Year of the Republic of India as follows:-



Bare Acts Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys