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[Section 13(1)] [Section 13] [Complete Act]
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Central Government Act
Section 13(1)(i) in The Hindu Marriage Act, 1955
16 [(i) has, after the solemnisation of the marriage, had voluntary sexual intercourse with any person other than his or her spouse; or]
16 [(ia) has, after the solemnisation of the marriage, treated the petitioner with cruelty; or]
16 [(ib) has deserted the petitioner for a continuous period of not less than two years immediately preceding the presentation of the petition; or]