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Citedby 3 docs
R.Sukanya vs R.Sridhar on 18 August, 2008
Naresh Shridhar Mirajkar And Ors vs State Of Maharashtra And Anr on 3 March, 1966
Anthony Allen Fletcher vs The State on 6 December, 1973

[Section 22] [Complete Act]
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Central Government Act
Section 22(1) in The Hindu Marriage Act, 1955
(1) Every proceeding under this Act shall be conducted in camera and it shall not be lawful for any person to print or publish any matter in relation to any such proceeding except a judgment of the High Court or of the Supreme Court printed or published with the previous permission of the Court.