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Citedby 75 docs - [View All]
T.J. Ponnen vs M.C. Varghese on 1 November, 1966
Mr. Vilas Raghunath Kurhade vs The State Of Maharashtra on 8 February, 2011
M.C. Verghese vs T.J. Ponnan & Anr on 13 November, 1968
In The High Court Of Keralaat ... vs Unknown on 28 October, 2011
S.J. Choudhary vs The State on 26 July, 1984

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Central Government Act
Section 122 in The Indian Evidence Act, 1872
122. Communications during marriage.—No person who is or has been married, shall be compelled to disclose any communication made to him during marriage by any person to whom he is or has been married; nor shall he be permitted to disclose any such communication, unless the person who made it, or his representative in interest, consents, except in suits between married persons, or proceedings in which one married person is prosecuted for any crime committed against the other.