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Report No. 18

Chapter IV

Miscellaneous

18. Rules by the High Court.-

The High Court may, by notification in the Official Gazette, make such rules consistent with the provisions contained in this Act as it may consider expedient for the purpose of carrying into effect the provisions of this Act.

[Cf. sections 62, Divorce Act, section 41(1), S.M.A.]



Converts Marriage Dissolution Act, 1866 Back




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