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Report No. 212

D. Under the Foreign Marriage Act 1969

None of the provisions relating to joint family status, inheritance rights of parties to a civil marriage and the succession law applicable to the parties and their minor children and their future descendants found in the Special Marriage Act 1954 finds a place in the Foreign Marriage Act 1969 which is silent on these issues.

Thus, despite solemnization or registration of a marriage under the Foreign Marriage Act 1969 the parties, their issues and future descendants remain subject to the same law of succession which would apply otherwise.



Laws of Civil Marriages in India - A Proposal to Resolve certain Conflicts Back




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