Section 496.   [ View Judgements ]

Marriage ceremony fraudulently gone through without lawful marriage


Section 496. Marriage ceremony fraudulently gone through without lawful marriage

Whoever, dishonestly or with a fraudulent intention, goes through the ceremony of being married, knowing that he is not thereby lawfully married, shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.

STATE AMENDMENT

State of Andhra Pradesh Amendment

Punishment-imprisonment for 7 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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