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

Report No. 59

Section 21A, H.M.A. (New).- In order to avoid multiplicity of proceedings and inconvenience to parties, and also to enable one court in one proceeding to go into the entire marital life of the parties, the insertion of the following new section in the Hindu Marriage Act is recommended1.

1. Para. 8.12.



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