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Report No. 71

The Hindu Marriage Act, 1955-Irretrievable Breakdown of Marriage as a Ground of Divorce

Chapter 1

Introductory

1.1. Introductory.-

This Report deals with an important question concerning the Hindu Marriage Act, 1955, namely, should the irretrievable breakdown of marriage be made a ground for divorce under that Act and if so, to what extent and subject to what conditions? The matter has been taken up by the Law Commission as a result of a reference made by the Government of India in the Ministry of Law, Justice and Company Affairs1.

1. Note of the Minister for Law, Justice and Company Affairs dated 3rd November, 1977, recorded in Legislative Department File No. F. 14(4)/68-Leg. II, Vol. XII, p. 27.



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