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Citedby 8 docs - [View All]
Gela Hira Rabari vs S.V. Pandya And Anr. on 5 August, 1969
Court On Its Own Motion (Lajja ... vs State on 27 July, 2012
B. Mohan vs The Sub-Inspector Of Police, ... on 14 February, 2003
Mirza Ramza Ali vs Commissioner, Prohibition And ... on 16 April, 2003
New Gayathri Wines vs Deputy Commissioner Of ... on 4 March, 2005

[Section 13] [Complete Act]
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Central Government Act
Section 13(2) in The Prohibition of Child Marriage Act, 2006
(2) A complaint under sub-section (1) may be made by any person having personal knowledge or reason to believe, and a non-governmental organization having reasonable information, relating to the likelihood of taking place of solemnisation of a child marriage or child marriages.