Section
Section Title
  Preamble
  1 Short title and extent View Judgements
  2 Application of Act View Judgements
  3 Definitions View Judgements
  4 Over-riding effect of Act View Judgements
  title Hindu Marriage View Judgements
  5 Conditions for Hindu Marriage View Judgements
  6 Guardianship in Marriage View Judgements
  7 Ceremonies for a Hindu Marriage View Judgements
  8 Registration of Hindu Marriage View Judgements
  title Restitution of conjugal rights and judicial separation View Judgements
  9 Restitution of Conjugal rights View Judgements
  10 Judicial separation View Judgements
  title Nullity of Marriage and Divorce View Judgements
  11 Void marriage View Judgements
  12 Voidable Marriages View Judgements
  13 Divorce View Judgements
  14 No petition for divorce to be presented within three years of marriage View Judgements
  15 Divorced persons when may marry again View Judgements
  16 Legitimacy of children of void and voidable marriages View Judgements
  17 Punishment of bigamy View Judgements
  18 Punishment for contravention of certain other conditions for a hindu marrige View Judgements
  title Jurisdiction and Procedure View Judgements
  19 Court to which petition should be made View Judgements
  20 Contents and verification of petitions View Judgements
  21 Application of Act 5 of 1908 View Judgements
  22 Proceedings may be in camera and may not be printed or published View Judgements
  23 Decree in proceedings View Judgements
  24 Maintenance pendent like and expenses of proceedings View Judgements
  25 Permanent alimony and maintenance View Judgements
  26 Custody of children View Judgements
  27 Disposal of property View Judgements
  28 Enforcement of, and appeal from, decrees and orders View Judgements
  29 Savings and Repeal View Judgements
  30 Repeals View Judgements



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