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[Section 13(2)] [Section 13] [Complete Act]
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Central Government Act
Section 13(2)(vii) in The Hindu Marriage Act, 1955
(vii) Unless the entire genesis of the quarrels in the course of which, one of the spouses holds out a threat to take his or her life is placed before the court, the very fact that some threat in the course of a quarrel is held out, cannot be viewed in isolation or construed as mental cruelty to the other spouse; Nalini Sunder v. G.V. Sundar, AIR 2003 Kar 86.