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Report No. 90

1.4. Equality of sexes.-

Apart from the questions raised by the letter mentioned above, it is also worthwhile considering whether section 10, Indian Divorce Act, does not stand in urgent need of revision on the ground of equality of the sexes.1

1. Chapter 2, infra.



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




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