Section 495.   [ View Judgements ]

Same offence with concealment of former marriage from person with whom subsequent marriage is contracted


Section 495. Same offence with concealment of former marriage from person with whom subsequent marriage is contracted

Whoever commits the offence defined in the last preceding section having concealed from the person with whom the subsequent marriage is contracted, the fact of the former marriage, shall be punished with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.

STATE AMENDMENT

State of Andhra Pradesh Amendment

Punishment-Imprisonment for 10 years and fine-Cognizable-Non-bailable-Triable by Magistrate of the first class-Non-compoundable.

[Vide A.P. Act 3 of 1992 Section 2 (w.e.f. 15-2-1992].

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