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Divorce Laws in India


Divorce Laws in India

India has different divorce laws for different religions. In India, almost all the religions have their own divorce laws which are used among themselves. There are separate laws for inter-cast or inter-religion marriages. Here is the list of various divorce laws prevailing in India for various religions:

         Hindus (including Sikh, Jain and Buddist): Hindu Marriage Act, 1955

         Muslims: Dissolution of Muslim Marriages Act, 1939

         Christians: Indian Divorce Act, 1869

         Parsis : The Parsi Marriage and Divorce Act, 1936

         Inter-Cast or Inter-Religion : Special Marriages Act, 1954

 

Grounds for Divorce in India

In India divorce is granted mainly on 4 different grounds.

1.    Adultery

2.    Desertion

3.    Cruelty

4.    Impotency

5.    Chronic Diseases



Divorce Laws in India Back




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