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

Report No. 90

4.9. Comparison with Divorce Act.-

Taking up, one by one, the concrete situations referred to by Mr. Phillips, we note that the first situation mentioned above (inability of a spouse, to assume, etc. essential marital duties) is substantially covered by section 19(1) of the Indian Divorce Act, 1869. According to that section,1 impotency of the respondent at the time of marriage and at the time of the institution of the suit empowers the civil court to make a decree of nullity of marriage.

1. Para. 4.7, supra.



The Grounds of Divorce amongst Christians in India - Section 10 of the 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