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Report No. 256

Schedule I - Repealed Provisions and Acts

(1)

Repeal of the Lepers Act, 1898 in its entirety;

(2)

Repeal of explanation (g) of Section 27 of the Special Marriage Act, 1954;

(3)

Repeal of sub-section (vi) of Section 2 of the Dissolution of Muslim Marriage Act, 1939;

(4)

Repeal of clause (iv) of sub-section (1) of Section 13 of the Hindu Marriage Act, 1955;

(5)

Repeal of clause (iv) of sub-section (1) of Section 10 of the Indian Divorce Act, 1869;

(6)

Repeal of clause (c) of sub-section (2) of Section 18 of the Hindu Adoption and Maintenance Act, 1956.


Eliminating Discrimination against Persons affected by Leprosy Back




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