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Report No. 71

1.6. Questionnaire.-

Before taking any further action on the suggestion that irretrievable breakdown of marriage should be made a ground for divorce, we considered it appropriate to invite views on the matter by issuing a brief Questionnaire1. We are grateful to all those who have expressed their views in response to our Questionnaire.

1. See Appendix.



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




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