AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 18

19. Proof of refusal.-

In any proceeding under this Act, proof of the respondent's refusal to cohabit with the petitioner after the petitioner's conversion and after knowledge thereof by the respondent shall be sufficient evidence of such refusal being in consequence of the petitioner's conversion, unless some other sufficient cause for such refusal be proved by the respondent.

[Cf. section 21, 'Converts' Act.]



Converts Marriage Dissolution Act, 1866 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys