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[Section 13(2)] [Section 13] [Complete Act]
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Central Government Act
Section 13(2)(v) in The Hindu Marriage Act, 1955
(v) Mental disorder for relief under section 13 (1) (iii) should be of such a degree that it is impossible to lead normal marital life or it is unreasonable to expect a person to put up with a spouse with such condition; B.N. Panduranga Shet v. S.N. Vijayalaxmi, AIR 2003 Karn 357