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Citedby 434 docs - [View All]
Amar Singh vs Chhaju Singh And Anr. on 31 January, 1972
Dolgobinda Paricha vs Nimai Charan Misra & Others on 27 April, 1959
Naladhar Mahapatra And Anr. vs Seva Dibya And Ors. on 21 August, 1990
Bhogal Paswan And Ors. vs Mt. Bibi Nabihan on 22 August, 1963
Niranjan Singh (Dead) Through ... vs Bant Singh And Ors. on 27 August, 2003

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Central Government Act
Section 50 in The Indian Evidence Act, 1872
50. Opinion on relationship, when relevant.—When the Court has to form an opinion as to the relationship of one person to another, the opinion, expressed by conduct, as to the existence of such relationship, or any person who, as a member of the family or otherwise, has special means of knowledge on the subject, is a relevant fact: Provided that such opinion shall not be sufficient to prove a marriage in proceedings under the Indian Divorce Act, 1869 (4 of 1869) or in prosecutions under section 494, 495, 497 or 498 of the Indian Penal Code (45 of 1860). Illustrations
(a) The question is, whether A and B were married. The fact that they were usually received and treated by their friends as husband and wife, is relevant.
(b) The question is, whether A was the legitimate son of B. The fact that A was always treated as such by members of the family, is relevant. Comments Contradiction in evidence of relationship of witness of triffle nature, not material in a partition suit; Gowhari Das v. Santilata Singh, AIR 1999 Ori 61.