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Report No. 65

3. Recognition of foreign divorces and legal separations.-

Sections 4 to 6 shall have effect, subject to the provisions of section 7, as respects the recognition in India of the validity of foreign divorces and legal separations, that is to say, divorces and legal separations which-

(a) have been obtained by means of judicial or other proceedings in any country outside India; and

(b) are effective under the law of that country.

[Cf. section 2, English Act.]



Recognition of Foreign Divorces Back




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