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

Report No. 59

Section 37, S.M.A.-Section 37, Special Marriage Act should be revised on the lines of the amendments proposed in section 25, Hindu Marriage Act1.

1. Para. 9.29.

(i) Section 39, S.M.A.-Section 39, Special Marriage Act should be revised on the lines of section 28, Hindu Marriage Act as proposed be revised.

(ii) Appeal on costs should be disallowed,

(iii) Limitation for appeal should be 30 days1.

1. Para. 9.33.



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