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Indian Matrimonial Causes (War Marriages) Act, 1948

[Act No. 40 of 1948 dated 3rd. September, 1948]

Contents
Sections Particulars
1 Short title and extent
2 Definitions
3 Application of Act
4 Temporary extension of jurisdiction of High Courts
5 Saving
6 Certain decrees and orders to be recognized
7 Power to make rules
  Footnotes

An Act to confer upon Courts temporary jurisdiction in certain matrimonial causes.

WHEREAS it is expedient to confer upon Courts 1[***] temporary jurisdiction in certain matrimonial causes;

It is hereby enacted as follows:-



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