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

Report No. 164

2.12. U.P. Amendment Act No. 30 of 1957.-

It may also be mentioned that as far back as 1957, the U.P. Legislature has amended the Indian Divorce Act, 1869 by U.P. Amendment Act No. 30 of 1957, deleting clauses 1 to 5 of section 17 of the Act which provide that a District Court alone can make a decree nisi and that such decree nisi has to be confirmed by a special Bench of three judges of the High Court and other allied provisions. Section 20 which provides that every decree of nullity of marriage made by a District Judge shall be subject to confirmation by the High Court was also omitted by the said U.P. Amendment Act. No objection has been taken by any section of the Christian community to the above Amendment Act nor has anyone criticised the aforementioned observations of the High Courts.



Indian Divorce Act, 1869 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys