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Gopal Lal vs State Of Rajasthan on 30 January, 1979
Lily Thomas, Etc. Etc. vs Union Of India & Ors. on 5 April, 2000
Lily Thomas, Etc. Etc vs Union Of India & Ors on 5 May, 2000
C.G. Rangabashyam vs Ranjani Murugan And Ors. on 25 February, 1980
Durga Charan Hansdah vs State Of Delhi And Another on 7 March, 2000

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Central Government Act
Section 17 in The Hindu Marriage Act, 1955
17 Punishment of bigamy. —Any marriage between two Hindus solemnized after the commencement of this Act is void if at the date of such marriage either party had a husband or wife living; and the provisions of sections 494 and 495 of the Indian Penal Code (45 of 1860), shall apply accordingly.