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

Report No. 59

Section 40B, S.M.A. (New).- A new section should be inserted in the Special Marriage Act be provide as follows1:-

(i) Petitions should be disposed of within 6 months of service of notice.

(ii) Appeals should be disposed of within 3 months of service of notice. See section 21B, Hindu Marriage Act as proposed.

1. Para. 9.35.



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