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Report No. 59

934. Section 40A, Special Marriage Act (New).-

A new section to the effect that petitions between same parties shall be tried together should be inserted in the Special Marriage Act, on the lines of the corresponding provision1 recommended in the Hindu Marriage Act.

1. Cf. section 21A, H.M.A. (proposed).



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




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