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Kanaka Durga Wines And Ors. vs Govt. Of A.P. And Ors. on 21 April, 1995
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Central Government Act
Section 9 in The Prohibition of Child Marriage Act, 2006
9. Punishment for male adult marrying a child.-Whoever, being a male adult above eighteen years of age, contracts a child marriage shall be punishable with rigorous imprisonment which may extend to two years or with fine which may extend to one lakh rupees or with both.