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Citedby 542 docs - [View All]
Hindu marriage act,1955 and special marriage Act, 1954
Raja Gopalan vs Rajamma on 30 June, 1966
Shri Hanmant Laxman Salunke Since ... vs Shri Shrirang Narayn Kanse on 21 December, 2005
Dr. Narpat Singh Gehlot vs Shri Krishna Kumar And Chandra ... on 4 January, 1973
Sm. Bijoli Choudhury vs Sukomal Choudhury on 10 July, 1978

[Complete Act]
Central Government Act
Section 10 in The Hindu Marriage Act, 1955
10 Judicial separation .— 10 [
(1) Either party to a marriage, whether solemnized before or after the commencement of this Act, may present a petition praying for a decree for judicial separation on any of the grounds specified in sub-section (1) of section 13, and in the case of a wife also on any of the grounds specified in sub-section (2) thereof, as grounds on which a petition for divorce might have been presented.]
(2) Where a decree for judicial separation has been passed, it shall no longer be obligatory for the petitioner to cohabit with the respondent, but the court may, on the application by petition of either party and on being satisfied of the truth of the statements made in such petition, rescind the decree if it considers it just and reasonable to do so.