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Citedby 194 docs - [View All]
Lachman Utamchand Kiriplani vs Meena Alias Mota on 14 August, 1963
Madanlal Sharma vs Santosh Sharma on 28 November, 1979
Kalpana Shripati Rao (Smt.) vs Shripati V. Rao on 14 March, 1983
Chandra Mohini Srivastava vs Avinash Prasad Srivastava & Anr on 13 October, 1966
Hindu Marriage Act,1955 And Special Marriage Act, 1954

[Section 10] [Complete Act]
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Central Government Act
Section 10(1) in The Hindu Marriage Act, 1955
(1) Either party to a marriage, whether solemnized before or after the commencement of this Act, may present a petition praying for a decree for judicial separation on any of the grounds specified in sub-section (1) of section 13, and in the case of a wife also on any of the grounds specified in sub-section (2) thereof, as grounds on which a petition for divorce might have been presented.]