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Report No. 164

Indian Divorce Act, 1869

Chapter I

Introductory

1.1. Significance of the Act and the need for revision.-

The Indian Divorce Act, 1869 was taken up by the Law Commission in pursuance of its terms of reference, which, inter alia, empower the Commission to make recommendations for the removal of anomalies, ambiguities and inequalities in the law. The Act of 1869 is a central Act of considerable importance to the Christian community. In view of the inequalities pointed out in various judicial decisions as discussed in the succeeding chapters, a review of the Act appears to be badly needed.



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