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Citedby 14 docs - [View All]
Chanda Chhitar Lodha vs Mst. Nandu W/O Chanda Lodha on 16 December, 1964
Nirmoo vs Nikka Ram on 14 March, 1968
Lakshmi Ammal vs Alagiriswami Chettiar on 12 March, 1974
Deepo Wife Of Kehar Singh vs Kehar Singh on 26 October, 1960
Lalithamma vs R. Kannan on 13 January, 1965

[Section 13(2)] [Section 13] [Complete Act]
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Central Government Act
Section 13(2)(i) in The Hindu Marriage Act, 1955
(i) in the case of any marriage solemnised before the commencement of this Act, that the husband had married again before such commencement or that any other wife of the husband married before such commencement was alive at the time of the solemnisation of the marriage of the petitioner: Provided that in either case the other wife is alive at the time of the presentation of the petition; or