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Singrai Santhal Vs. Puraigi Santhalni and anr. - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtKolkata
Decided On
Judge
Reported in57Ind.Cas.43
AppellantSingrai Santhal
RespondentPuraigi Santhalni and anr.
Excerpt:
divorce act (iv of 1869), section 2 - marriage, dissolution of--finding as to date and place of marriage, whether necessary. - orderlancelot sanderson, c.j.3. this matter was reminded to the learned judge for a distinct finding upon the question, whether the marriage had been solemnized in india and upon what date. the learned judge has now found that the petitioner and the respondent were married in india according to the rites of the christian baptist church, both being christians by religion, and that the marriage took place on the 9th of june 1910. consequently we confirm the decree.
Judgment:
ORDER

Lancelot Sanderson, C.J.

3. This matter was reminded to the learned Judge for a distinct finding upon the question, whether the marriage had been solemnized in India and upon what date. The learned Judge has now found that the petitioner and the respondent were married in India according to the rites of the Christian Baptist Church, both being Christians by religion, and that the marriage took place on the 9th of June 1910. Consequently we confirm the decree.


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