PARSI MARRIAGE AND DIVORCE ACT, 1936


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 REQUISITES TO VALIDITY OF PARSI MARRIAGES View Judgements
  4 REMARRIAGE WHEN UNLAWFUL View Judgements
  5 PUNISHMENT OF BIGAMY View Judgements
  6 CERTIFICATE AND REGISTRY OF MARRIAGE View Judgements
  7 APPOINTMENT OF REGISTRAR View Judgements
  8 MARRIAGE REGISTER TO BE OPEN FOR PUBLIC INSPECTION View Judgements
  9 COPY OF CERTIFICATE TO BE SENT TO REGISTRAR-GENERAL OF BIRTHS, DEATHS AND MARRIAGES View Judgements
  10 REGISTRATION OF DIVORCES View Judgements
  11 PENALTY FOR SOLEMNIZING MARRIAGE CONTRARY TO SECTION 4 View Judgements
  12 PENALTY FOR PRIEST View Judgements
  13 PENALTY FOR OMITTING TO SUBSCRIBE AND ATTEST CERTIFICATE View Judgements
  14 PENALTY FOR MAKING, ETC., FALSE CERTIFICATE View Judgements
  15 PENALTY FOR FAILING TO REGISTER CERTIFICATE View Judgements
  16 PENALTY FOR SECRETING, DESTROYING OR ALTERING REGISTER View Judgements
  17 FORMAL IRREGULARITY NOT TO INVALIDATE MARRIAGE View Judgements
  18 CONSTITUTION OF SPECIAL COURTS UNDER THE ACT View Judgements
  19 PARSI CHIEF MATRIMONIAL COURTS View Judgements
  20 PARSI DISTRICT MATRIMONIAL COURTS View Judgements
  21 POWER TO ALTER TERRITORIAL JURISDICTION OF DISTRICT COURTS View Judgements
  22 CERTAIN DISTRICTS TO BE WITHIN JURISDICTION TO THE CHIEF MATRIMONIAL COURT View Judgements
  23 COURT SEALS View Judgements
  24 APPOINTMENT OF DELEGATES View Judgements
  25 POWER TO APPOINT NEW DELEGATES View Judgements
  26 DELEGATES TO BE DEEMED PUBLIC SERVANTS View Judgements
  27 SELECTION OF DELEGATES UNDER SECTIONS 19 AND 20 TO BE FROM THOSE APPOINTED UNDER SECTION 24 View Judgements
  28 PRACTITIONERS IN MATRIMONIAL COURTS View Judgements
  29 COURT IN WHICH SUITS TO BE BROUGHT View Judgements
  30 SUITS FOR NULLITY View Judgements
  31 SUITS FOR DISSOLUTION View Judgements
  32 GROUNDS FOR DIVORCE View Judgements
  32A NON-RESUMPTION OF COHABITATION OR RESTITUTION OF CONJUGAL RIGHTS WITHIN ONE YEAR IN PURSUANCE OF A DECREE TO BE GROUND FOR DIVORCE View Judgements
  32B DIVORCE BY MUTUAL CONSENT View Judgements
  33 JOINING OF CO-DEFENDANT View Judgements
  34 SUITS FOR JUDICIAL SEPARATION View Judgements
  35 DECREES IN CERTAIN SUITS View Judgements
  36 SUIT FOR RESTITUTION OF CONJUGAL RIGHTS View Judgements
  37 COUNTER-CLAIM BY DEFENDANT FOR ANY RELIEF View Judgements
  38 DOCUMENTARY EVIDENCE View Judgements
  39 ALIMONY PENDENTE LITE View Judgements
  40 PERMANENT ALIMONY AND MAINTENANCE View Judgements
  41 PAYMENT OF ALIMONY TO WIFE OR TO HER TRUSTEE View Judgements
  42 DISPOSAL OF JOINT PROPERTY View Judgements
  43 SUITS TO BE HEARD IN CAMERA AND MAY NOT BE PRINTED OR PUBLISHED View Judgements
  44 VALIDITY OF TRIAL View Judgements
  45 PROVISIONS OF CIVIL PROCEDURE CODE TO APPLY TO SUITS UNDER THE ACT View Judgements
  46 DETERMINATION OF QUESTIONS OF LAW AND PROCEDURE AND OF FACT View Judgements
  47 APPEAL TO HIGH COURT View Judgements
  48 LIBERTY TO PARTIES TO MARRY AGAIN View Judgements
  49 CUSTODY OF CHILDREN View Judgements
  50 SETTLEMENT OF WIFE View Judgements
  51 SUPERINTENDENCE OF HIGH COURT View Judgements
  52 APPLICABILITY OF PROVISIONS OF THE ACT View Judgements
  53 REPEAL View Judgements
  SCHEDULE I
  SCHEDULE II



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