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Citedby 6 docs - [View All]
Ruhul Amin Sekh vs The State Of West Bengal & Ors on 16 June, 2015
Amnider Kaur And Another vs State Of Punjab And Others on 27 November, 2009
Baramati Grape Industries Ltd. ... vs The State Of Maharashtra And Ors. on 4 March, 1997
Court On Its Own Motion (Lajja ... vs State on 27 July, 2012
State vs . Raja Ram Yadav on 17 May, 2013

[Section 2] [Complete Act]
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Central Government Act
Section 2(f) in The Prohibition of Child Marriage Act, 2006
(f) "minor" means a person who, under the provisions of the Majority Act, 1875 (9 of 1875) is to be deemed not to have attained his majority.