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K.V. Revanna vs Suseelamma on 16 August, 1965

[Section 13(2)] [Section 13] [Complete Act]
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Central Government Act
Section 13(2)(ii) in The Hindu Marriage Act, 1955
(ii) that the husband has, since the solemnisation of the marriage, been guilty of rape, sodomy or 23 [bestiality; or]