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Perianayakam Vs. Pottukanni and anr. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Judge
Reported in(1891)ILR14Mad382
AppellantPerianayakam
RespondentPottukanni and anr.
Excerpt:
native christian - hindu convert to christianity--divorce act--act iv of 1869. - 1. we see no reason to doubt that the act only applies to christian marriages. the judge has discussed the question at considerable length, and we agree with the conclusion at which he arrives.
Judgment:

1. We see no reason to doubt that the Act only applies to Christian marriages. The Judge has discussed the question at considerable length, and we agree with the conclusion at which he arrives.


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