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Citedby 16 docs - [View All]
Sudhirlata Dei vs Krushna Chandra Mohanty on 2 January, 1990
Uma Maheswari vs Dr. V. Mathivanan on 4 March, 2004
Chuni Lal Gulati vs Krishana Rani on 15 December, 1982
Amar Chand Sharma vs Smt. Sita Devi on 3 February, 2005
Arun Lata vs Civil Judge And Ors. on 23 May, 1997

[Section 28] [Complete Act]
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Central Government Act
Section 28(2) in The Hindu Marriage Act, 1955
(2) Orders made by the court in any proceeding under this Act under section 25 or section 26 shall, subject to the provisions of sub-section (3), be appealable if they are not interim orders, and every such appeal shall lie to the court to which appeals ordinarily lie from the decisions of the court given in exercise of its original civil jurisdiction.