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Concealment of former marriage


Concealment of former marriage from person with whom subsequent marriage is contracted

If a person conceals the facts of former marriage from the person with whom the subsequent marriage is contracted, then he shall be punishable with imprisonment, which may extend to ten years, and shall also be liable to fine.

Marriage ceremony fraudulently gone through without lawful marriage

There are two essential requirements:

  1. Dishonest or fraudulent intention of going through the marriage

  2. Knowledge on the part of the person going through the ceremony that he is not lawfully married.

Punishment

Fraudulent or Mock marriages are made punishable. Any person committing it shall be punishable with imprisonment, which may extend to seven years, and is also liable to fine also.



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