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Report No. 59

Section 23(1)(a), H.M.A.- In regard to section 23(1)(a), Hindu Marriage Act, an express exception removing the bar under section 23(1)(a) should be made where a marriage is sought to be avoided on the ground of unsoundness of mind.1

1. Para. 3.15 and 8.21.



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




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