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Report No. 227

IPC Provisions in Action

Bigamy by women is very exceptional in the society, but bigamy by men is indeed rampant. However, since the anti-bigamy provisions of the Indian Penal Code are (except in Andhra Pradesh) non-cognizable most cases of the offence of bigamy remain unpunished. The aggrieved first wives of all communities silently suffer the miseries caused by the practice of bigamy.

There is also a trend in the society to use devices, supposed to be 'legal', to escape application of the IPC provisions. Among these are holding incomplete and defective marriage ceremonies, non-marital cohabitation and fake change of religion.

With the sole exception of Andhra Pradesh, nowhere have any changes in the IPC provisions or the related procedural law been yet considered in order to improve upon the working of the said provisions.



Preventing Bigamy via Conversion to Islam - A Proposal for giving statutory effect to Supreme Court Rulings Back




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