AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Tamilnadu Prohibition of Child Marriage Rules, 2009

2. Definition.-

(1) In these rules, unless the context otherwise requires,-

(a) "Act" means the Prohibition of Child Marriage Act, 2006 (Central Act 6 of 2007);

(b) "State Government" means the Government of Tamil Nadu:

(2) Words and Expressions used and not defined in these rules but defined in the Act shall have the meaning respectively assigned to them in the Act.





Tamilnadu Prohibition of Child Marriage Rules, 2009 Back






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys