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

Special Marriage Act, 1954


19. Effect of marriage on member of undivided family

The marriage solemnized under this Act of any member of an undivided family who professes the Hindu, Buddhist, Sikh or Jaina religion shall be deemed to effect his severance from such family.



Special Marriage Act, 1954 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