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Report No. 90

Canon 1069

1. One who is bound by the bond of a prior marriage even though it was not consummated, invalidity attempts marriage without prejudice, however, to the privilege of the faith.

2. Even though the former marriage be invalid or, dissolved for any reason, it is not, therefore, allowed to contract another until the nullity or dissolution of the former shall have been established according to law and with certainty.



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




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