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

Report No. 18

4. Prohibition of bigamy.-

Every person who, during the lifetime of his or her spouse by a marriage contracted before conversion, contracts any other marriage after his or her conversion, shall be subject to the penalties provided in section 494 and section 495 of the Indian Penal Code (45 of 1860) for the offence of marrying again during the lifetime of his or her wife or husband, and the marriage so contracted shall be void.

[Cf section 44, S.M.A.]



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