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Special Marriage Act, 1954

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title extend and commencement

2

Definitions

3

Marriage Officers

Chapter II 

Solemnization Of Special Marriages

4

Conditions relating to solemnization of special marriages

5

Notice of intended marriage

6

Marriage Notice Book and publication

7

Objection to marriage

8

Procedure on receipt of objection

9

Powers of Marriage Officers in respect of inquiries

10

Procedure on receipt of objection by Marriage Officer abroad

11

Declaration by parties and witnesses

12

Place and form of solemnization

13

Certificate of marriage

14

New notice when marriage not solemnized within three months

Chapter III 

Registration Of Marriages Celebrated In Other Forms

15

Registration of marriages celebrated in other forms

16

Procedure for registration

17

Appeals from orders under section 16

18

Effect of registration of marriage under this Chapter

Chapter IV 

Consequences Of Marriage Under This Act

19

Effect of marriage on member of undivided family

20

Rights and disabilities not affected by Act

21

Succession to property of parties married under Act

21A

Special provision in certain cases

Chapter V 

Restitution Of Conjugal Rights And Judicial Separation

22

Restitution of conjugal rights

23

Judicial separation

Chapter VI 

Nullity Of Marriage And Divorce

24

Void marriages

25

Voidable marriages

26

Legitimacy of children of void and voidable marriages

27

Divorce

27A

Alternate relief in divorce proceedings

28

Divorce by mutual consent

29

Restriction on petitions for divorce during first three years after marriage

30

Remarriage of divorced persons

31

Court to which petition should be made

32

Contents and verification of petitions

33

Proceedings to be in camera and may not be printed or published

34

Duty of court in passing decrees

35

Relief for respondent in divorce and other proceedings

36

Alimony pendente lite

37

permanent alimony and maintenance

38

Custody of children

39

Appeals from decrees and orders

39A

Enforcement of decrees and orders

40

Application of Act 5 of 1908

40A

Power to transfer petitions in certain cases

40B

Special provision relating to trial and disposal of petitions under the Act

40C

Documentary evidence

41

Power of High Court to make rules regulating procedure

Chapter VIII 

Miscellaneous

42

Savings

43

Penalty on married person marrying again under this act

44

Punishment of bigamy

45

penalty for signing false declaration or certificate

46

Penalty for wrongful action of Marriage Officer

47

Marriage Certificate Book to be open to inspection

48

Transmission of copies of entries in marriage records

49

Correction of errors

50

Power to make rules

51

Repeals and savings

 

The First Schedule

 

[Act No. 43 of 1954 dated 9th. October, 1954]1

 

An Act to provide a special form of marriage in certain cases, for the registration of such and certain other marriages and for divorce.

 

BE it enact by Parliament in the Fifth Year of the Republic of India as follows: -



Bare Acts Back




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