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Report No. 65

Chapter 13

Recommendations as to Existing Grounds for Recognition

13.1. Introductory.-

We shall now deal with certain topics which concern some of the existing grounds of recognition or other miscellaneous matters, namely,-

(a) divorce or legal separation granted in the country of domicile;

(b) divorce or legal separation recognised as valid in the country of domicile;

(c) non-recognition of divorce by third country not to be a bar to divorce.



Recognition of Foreign Divorces Back




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