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Special Marriage Act, 1954


Section
Section Title
  Preamble

Chapter I           Preliminary
  1 Short Title, Extent and Commencement. View Judgements
  2 Definitions. View Judgements
  3 Marriage Officers. View Judgements

Chapter II           Solemnization of Special Marriages
  4 Conditions relating to solemnization of special marriages. View Judgements
  5 Notice of intended marriage. View Judgements
  6 Marriage Notice Book and publication. View Judgements
  7 Objection to marriage. View Judgements
  8 Procedure on receipt of objection. View Judgements
  9 Powers of Marriage Officers in respect of inquiries. View Judgements
  10 Procedure on receipt of objection by Marriage Officer abroad. View Judgements
  11 Declaration by parties and witnesses. View Judgements
  12 Place and form of solemnization. View Judgements
  13 Certificate of marriage. View Judgements
  14 New notice when marriage not solemnized within three months. View Judgements

Chapter III           Registration of Marriages celebrated in other forms
  15 Registration of marriages celebrated in other forms. View Judgements
  16 Procedure of registration. View Judgements
  17 Appeals from orders under section 16. View Judgements
  18 Effect of registration of marriage under this Chapter. View Judgements

Chapter IV           Consequences of Marriage under this Act
  19 Effect of marriage on member of undivided family. View Judgements
  20 Rights and disabilities not affected by Act. View Judgements
  21 Succession to property of parties married under Act. View Judgements

Chapter V           Restitution of Conjugal rights and judicial separation
  22 Restitution of conjugal rights. View Judgements
  23 Judicial separation. View Judgements

Chapter VI           Nullity of marriage and divorce
  24 Void marriages. View Judgements
  25 Voidable marriage. View Judgements
  26 Legitimacy of children of void and voidable marriage. View Judgements
  27 Divorce. View Judgements
  28 Divorce by mutual consent. View Judgements
  29 Restriction on petitions for divorce during first three years after marriage. View Judgements
  30 Remarriage of divorced persons. View Judgements

Chapter VII           Jurisdiction and Procedure
  31 Court to which petition should be made. View Judgements
  32 Contents and verification of petitions. View Judgements
  33 Proceedings may be in camera. View Judgements
  34 Duty of court in passing decrees. View Judgements
  35 Relief to respondent on petition for divorce. View Judgements
  36 Alimony pendent lite. View Judgements
  37 Permanent alimony and maintenance. View Judgements
  38 Custody to Children. View Judgements
  39 Enforcement of and appeal from decrees and orders. View Judgements
  40 Application of Act V of 1908. View Judgements
  41 Power of High Court to make rules regulating procedure. View Judgements

Chapter VIII           Miscellaneous
  42 Saving. View Judgements
  43 Penalty on married person marrying again under this Act. View Judgements
  44 Punishment of bigamy. View Judgements
  45 Penalty for signing false declaration or certificate. View Judgements
  46 Penalty for wrongful action of Marriage Officer. View Judgements
  47 Marriage Certificate Book to be open to inspection. View Judgements
  48 Transmission of copies of entries in marriage records. View Judgements
  49 Correction of errors. View Judgements
  50 Power to make rules. View Judgements
  51 Repeals and savings. View Judgements
  Schedules -n/a- View Judgements
  Schedule 1 Degrees of Prohibited relationship. View Judgements
  Schedule 2 Notice of Intended Marriage View Judgements
  Schedule 3 Declaration to be made by the bridegroom. View Judgements
  Schedule 4 Certificate of marriage. View Judgements
  Schedule 5 Certificate of marriage celebrated in other forms. View Judgements



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