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Report No. 90

Canon 1078

The impediment of public property arises from an invalid marriage, whether consummated or not, and from public and notorious concubinage; and it invalidates marriage in the first and second degree of the direct line, between the man and the blood relatives of the woman and vice versa.



The Grounds of Divorce amongst Christians in India - Section 10 of the Indian Divorce Act, 1869 Back




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