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

Report No. 18

9. Jurisdiction of Indian courts.-

No court shall entertain any petition for the dissolution of any marriage under this Act unless the parties are domiciled in India at the time of the presentation of the petition.

(Cf. section 3, Definitions of "husband" and "wife", read with sections 4 and 5, 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