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

Report No. 59

8.27. Recommendation to remove the condition regarding remarriage.-

The above condition should, therefore be removed from sub-section (1) of section 25. The court has to revoke the order on re-marriage1 under section 25(3), and that is enough.

1. See para. 8.29, infra.



Hindu Marriage Act, 1955 and Special Marriage Act, 1954 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys