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Purnananda Banerjee Vs. Sm. Swapna Banerjee and anr. - Court Judgment

LegalCrystal Citation
SubjectFamily;Constitution
CourtKolkata High Court
Decided On
Case NumberCivil Rule No. 1896 of 1978
Judge
Reported inAIR1981Cal123,(1981)1CompLJ220(Cal)
ActsConstitution of India - Articles 15, 15(1) and 228; ;Special Marriage Act, 1954 - Section 36
AppellantPurnananda Banerjee
RespondentSm. Swapna Banerjee and anr.
Appellant AdvocateArun Kumar Datt and ;Rabindra Nath Pal, Advs.
Respondent AdvocateSantanu Mukherjee, ;Kanan Kumar Ghosh and ;Dilip Kumar Sett, Advs. for Respondent No. 1, ;N.C. Roy Chowdhury and ;Nilava Mitra, Advs.
Excerpt:
- m. m. dutt, j. 2282727(1)3615115215322836153619(1)(f)state of orissa, shri ambica mills, state of mysore, union of india, 228228131a228228228361519(1)(f)3615(1)3615(1)15(1)3636363615361515state of mysore, 361539423615363622836228228134aa.n. sen, c.j.
Judgment:

M. M. Dutt, J.

228

27

27(1)

36

151

152

153

228

36

15

36

19(1)(f)

State of Orissa,

Shri Ambica Mills,

State of Mysore,

Union of India,

228

228

131A

228

228

228

36

15

19(1)(f)

36

15(1)

36

15(1)

15(1)

36

36

36

36

15

36

15

15

State of Mysore,

36

15

39

42

36

15

36

36

228

36

228

228

134A

A.N. Sen, C.J.


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