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Citedby 55 docs - [View All]
Court On Its Own Motion (Lajja ... vs State on 27 July, 2012
Against The Judgment In Os ... vs By Adv. Sri.T.Krishnan Unni on 30 June, 1997
Rabindra Prasad vs Sita Devi on 12 February, 1985
Hindu Marriage Act,1955 And Special Marriage Act, 1954
Neetu Singh vs The State & Ors. on 13 January, 1999

[Section 5] [Complete Act]
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Central Government Act
Section 5(iii) in The Hindu Marriage Act, 1955
(iii) the bridegroom has completed the age of 4 [twenty-one years] and the bride, the age of 5 [eighteen years] at the time of the marriage;