Divorce Act, 1869


Section
Section Title
  Preamble

Chapter I           Preliminary
  1 Short title, commencement of Act. View Judgements
  2 Extent of Act. View Judgements
  3 Interpretation-clause. View Judgements

Chapter II           Jurisdiction
  4 Matrimonial jurisdiction of High Courts to be exercised subject to Act Exception. View Judgements
  5 Enforcement of decrees or orders made heretofore by Supreme or High Court. View Judgements
  6 Pending suits. View Judgements
  7 Court to act on principles of English Divorce Court. View Judgements
  8 Extraordinary jurisdiction of High Court. View Judgements
  9 Reference to High Court. View Judgements

Chapter III           Dissolution of Marriage.
  10 When husband may petition for dissolution, when wife may petition for dissolution, Contents of petition. View Judgements
  11 Adulterer to be co-respondent. View Judgements
  12 Court to be satisfied of absence of collusion. View Judgements
  13 Dismissal of petition. View Judgements
  14 Power to Court to pronounce decree for dissolving marriage Condo nation. View Judgements
  15 Relief in case of opposition on certain grounds. View Judgements
  16 Decrees for dissolution to be nisi, Collusion. View Judgements
  17 Confirmation of decree for dissolution by District Judge. View Judgements
  17A Appointment of officer to exercise duties of King's Proctor. View Judgements

Chapter IV           Delinquent Juveniles.
  18 Petition for decree of nullity. View Judgements
  19 Grounds of decree. View Judgements
  20 Confirmation of District Judge's decree. View Judgements
  21 Children of annulled marriage. View Judgements

Chapter V           Judicial Separation.
  22 Bar to decree for divorce a mensa et toro: but judicial separation obtainable by husband or wife. View Judgements
  23 Application for separation made by petition. View Judgements
  24 Separated wife deemed spinster with respect to after-acquired property. View Judgements
  25 Separated wife deemed spinster for purposes of contract and suing. View Judgements
  26 Decree of separation obtained during absence of hunband or wife may be reversed. View Judgements

Chapter VI           Protection-Orders.
  27 Deserted wife may apply to Court for protection. View Judgements
  28 Court may grant protection-order. View Judgements
  29 Discharge or variation of orders. View Judgements
  30 Liability of husband seizing wife's property after notice of order. View Judgements
  31 Wife's legal position during continuance of order. View Judgements

Chapter VII           Restitution of Conjugal Rights.
  32 Petition for restitution of conjugal rights. View Judgements
  33 Answer to petition. View Judgements

Chapter VIII           Damages and Costs.
  34 Husband may claim damages from adulterer. View Judgements
  35 Power to order adulterer to pay costs, Power to order litigious intervenor to pay costs. View Judgements

Chapter IX           Alimony
  36 Alimony pendente lite. View Judgements
  37 Power to order permanent alimony, Power to order monthly or weekly payments. View Judgements
  38 Court may direct payment of alimony to wife or to her trustee. View Judgements

Chapter X           Settlements.
  39 Power to order settlement of wife's property for benefit of husband and children, Settlement of damages. View Judgements
  40 Inquiry into existence of ante-nuptial or post-nuptial settlements. View Judgements

Chapter XI           Custody of Children.
  41 Power to make orders as to custody of children in suit for separation. View Judgements
  42 Power to make such orders after decree. View Judgements
  43 Power to make orders as to custody of children in suits for dissolution or nullity. View Judgements
  44 Power to make such orders after decree or confirmation. View Judgements

Chapter XII           Procedure.
  45 Code of Civil Procedure to apply. View Judgements
  46 Forms of petitions and statements. View Judgements
  47 Petition to state absence of collusion, Statements to be verified. View Judgements
  48 Suits on behalf of lunatics. View Judgements
  49 Suits by minors. View Judgements
  50 Service of petition. View Judgements
  51 Mode of taking evidence. View Judgements
  52 Competence to husband and wife to give evidence as to cruelty or desertion. View Judgements
  53 Power to close doors. View Judgements
  54 Power to adjourn. View Judgements
  55 Enforcement of, and appeal from, orders and decrees, No appeal as to costs. View Judgements
  56 Appeal to the Supreme Court. View Judgements

Chapter XIII           Re-marriage.
  57 Liberty to parties to marry again. View Judgements
  58 English clergyman not compelled to solemnize marriages of persons divorced for adultery. View Judgements
  59 English Minister refusing to perform ceremony to permit use of his Church. View Judgements

Chapter XIV           Miscellaneous.
  60 Decree for separation or protection-order valid as to persons dealing with wife before reversal. View Judgements
  61 Bar of suit for criminal conversation. View Judgements
  62 Power to make rules. View Judgements



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