Main Search Premium Members Advanced Search Disclaimer
Citedby 195 docs - [View All]
Gopalakrishnan Nair vs R. Sarasamma on 5 June, 1979
Shankarappa vs Basamma on 12 June, 1963
G. Madhavan Nair vs S. Radhamony And Anr. on 8 November, 1978
Virabala And Ors. vs Shah Harichand Ratanchand on 10 July, 1972
Loya Padmaja @ Venkateswaramma vs Loya Veera Venkata Govindarajulu on 7 September, 1999

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 4 in The Hindu Marriage Act, 1955
4 Overriding effect of Act .—Save as otherwise expressly provided in this Act,—
(a) any text rule or interpretation of Hindu law or any custom or usage as part of that law in force immediately before the commencement of this Act shall cease to have effect with respect to any matter for which provision is made in this Act;
(b) any other law in force immediately before the commencement of this Act shall cease to have effect in so far as it is inconsistent with any of the provisions contained in this Act.