Main Search Premium Members Advanced Search Disclaimer
Citedby 37 docs - [View All]
C.R.H. Readymoney Ltd. And Anr. vs State Of Bombay on 19 June, 1957
The State Of Bombay (Now Gujarat) vs Naraindas Mangilal Agarwal ... on 6 October, 1961
C.R.H. Readymoney Ltd. And Ors. vs State Of Bombay on 14 December, 1955
Sh. Jitender Kumar Sharma vs State & Another on 11 August, 2010
The State Of Bombay And Another vs F.N. Balsara on 25 May, 1951

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 12 in The Prohibition of Child Marriage Act, 2006
12. Marriage of a minor child to be void in certain circumstances.-Where a child, being a minor-
(a) is taken or enticed out of the keeping of the lawful guardian; or
(b) by force compelled, or by any deceitful means induced to go from any place; or
(c) is sold for the purpose of marriage; and made to go through a form of marriage or if the minor is married after which the minor is sold or trafficked or used for immoral purposes, such marriage shall be null and void.