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Citedby 29 docs - [View All]
Anwar Hussain And Anr. vs The State on 29 August, 1951
Sheoshankar vs State Govt. Of Madhya Pradesh And ... on 18 April, 1951
Enoch Pharma vs The State Of Kerala And Anr. on 9 October, 1964
Board Of Revenue, Madras vs Associated Pharmaceutical ... on 4 March, 1981
Parisa Raghavulu And Anr. vs Borra Kotayya on 22 July, 1955

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Central Government Act
Section 6 in The Prohibition of Child Marriage Act, 2006
6. Legitimacy of children born of child marriages.-Notwithstanding that a child marriage has been annulled by a decree of nullity under section 3, every child begotten or conceived of such marriage before the decree is made, whether born before or after the commencement of this Act, shall be deemed to be a legitimate child for all purposes.