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Report No. 15

36. Status of children born of voidable marriages.-

So far, we have considered the rights of the parties to a marriage, when the marriage is void or voidable. We have now to consider the rights of the children, if any, born of such marriages. Where the marriage is voidable, no difficulty arises. It is valid in law until a court passes a decree annulling it, and the children born of that marriage before a decree of annulment is passed are rightly regarded as legitimate.



Report on the Law of Christian Marriage and Divorce Back




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