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

Report No. 59

9.26A. Section 34(1)(b), S.M.A.-

Section 34(1)(b) of the Special Marriage Act refers to 'adultery'. As we have recommended a re-formulation of this ground of divorce,1 the relevant words in section 34(1)(b) should also be suitably amended.

1. See recommendation as to section 27(1)(a), S.M.A., para. 9.15, supra.



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