Main Search Premium Members Advanced Search Disclaimer
Citedby 193 docs - [View All]
Lila Gupta vs Laxmi Narain & Ors on 4 May, 1978
Jamboo Parasad Jain vs Smt. Malti Prabha And Anr. on 24 January, 1979
Arun Kautik Pawar vs Sau Laxmi Arun Pawar on 24 July, 1985
Lila Gupta vs Laxmi Narain And Ors. on 4 May, 1978
Smt. Reeta Bharat Arora vs Bharat Yasodanandan Arora @ ... on 13 June, 2001

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 15 in The Hindu Marriage Act, 1955
15 Divorced persons when may marry again. —When a marriage has been dissolved by a decree of divorce and either there is no right of appeal against the decree or, if there is such a right of appeal, the time for appealing has expired without an appeal having been presented, or an appeal has been presented but has been dismissed, it shall be lawful for either party to the marriage to marry again. 34 [***]