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D. Grahalakshmi And Ors. vs State By Inspector Of Police And T. ... on 12 October, 2007
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Central Government Act
Section 496 in The Indian Penal Code
496. Marriage ceremony fraudulently gone through without lawful marriage.—Whoever, dishonestly or with a fraudulent intention, goes through the ceremony of being married, knowing that he is not thereby lawfully married, shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.