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Hindu Marriage Act


Voidable Marriages

Voidable marriages are those which are void at the option of the aggrieved party. Such marriages can be annulled by a decree of nullity on any of the following grounds :-

  1. That the marriage has not been consummated owing to the impotence of the Respondent.

  2. That the marriage is been performed with a person of unsound mind or having a mental disorder or suffering from recurrent attacks of epilepsy.

  3. That the consent of the Petitioner or its Guardian was obtained by force or by fraud as to the nature of the ceremony or as to any material fact or circumstances concerning the Respondent.

    To succeed on this ground, it is necessary that the Petition must be presented in the Court within one year after the force has ceased to operate or the fraud has been discovered. It is also necessary that after the force has ceased or fraud discovered, the Petitioner has not, with consent, lived with the other side.

  4. That the Respondent was at the time of marriage pregnant by some person other than the Petitioner.



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