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Report No. 59

Section 27(1)(b), S.M.A. (Desertion).- In regard to desertion as a ground of divorce under the S.M.A., the period should be reduced from 3 years to 2 years, and "desertion" should be defined as in section 10(1) Explanation, Hindu Marriage Act1.

1. Para. 9.16.



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




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