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Report No. 59

Section 27, S.M.A. (New ground to be added).- Non-resumption of cohabitation after a decree or an order for separate maintenance should be added as a ground of divorce in the Special Marriage Act on the lines of section 13(2), Hindu Marriage Act as recommended to be revised in this Report. The ground should be available only to the wife1.

1. Paras. 9.21 and 2.46(c).



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




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