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

Report No. 59

Section 40A, S.M.A. (New).- A new section should be inserted in the Special Marriage Act so that petitions between same parties shall be tried together, on the lines of section 21A, Hindu Marriage Act, as proposed1.

1. Para. 9.34.



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