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Citedby 66 docs - [View All]
S. Rashmi Pradipkumar Jain vs Pradeepkumar S/O. Nemichand Jain on 7 February, 1994
Smt. Neelam Singh vs Vijaya Naram Singh on 13 January, 1995
Silla Jagannadha Prasad vs Silla Lalitha Kumari on 15 October, 1986
Indumathi vs Krishnamurthy on 20 July, 1998
C. Sannaiah vs Padma on 21 October, 1981

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Central Government Act
Section 23A in The Hindu Marriage Act, 1955
53 [ 23A Relief for respondent in divorce and other proceedings. —In any proceeding for divorce or judicial separation or restitution of conjugal rights, the respondent may not only oppose the relief sought on the ground of petitioner's adultery, cruelty or desertion, but also make a counter-claim for any relief under this Act on that ground; and if the petitioner's adultery, cruelty or desertion is proved, the court may give to the respondent any relief under this Act to which he or she would have been entitled if he or she had presented a petition seeking such relief on that ground.]