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Divorce under Hindu Marriage Act


Additional Grounds for Divorce by a Wife

In addition to the grounds stated above a wife may also present a petition for the dissolution of her marriage on the following grounds.

  1. Where the marriage was solemnized before the commencement of this Act, and the husband had married again before such commencement or that any other wife of the husband whom he had married before such commencement was alive at the time of the marriage. (In such a case its necessary that the other wife is alive at the time of presentation of the petition).

  2. That the husband has after the marriage been guilty of rape, sodomy or bestiality.

  3. That her marriage whether consummated or not was solemnized before she attained the age of 15 years and she has repudiated the marriage after attaining that age but before attaining the age of 18 years.

NO PETITION FOR DIVORCE CAN BE FILED BY EITHER PARTY UNLESS ONE YEAR HAS ELAPSED SINCE THE DATE OF MARRIAGE.



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