Tag archive for ‘Hindu Marriage Act’
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By Vakilno1 On Monday, February 2nd, 2015
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Husband and Wife must file affidavits detailing income, assets, and expenditures during divorce proceedings

The Delhi High Court has ruled that during divorce proceedings, both the husband and the wife need to submit detailed affidavits of their earnings, assets, and expenses at the time of filing divorce or maintenance More...

By Vakilno1 On Monday, October 20th, 2014
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Bombay HC announces 6 months cooling period before divorce

There must be a cooling period of six months before a couple can be deem eligible for divorce, ruled the Bombay High Court on Friday, adding that the cooling period must be there even after the consent terms are More...

divorce
By Vakilno1 On Saturday, October 4th, 2014
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Divorce cases to be resolved within 6 months- Delhi HC

The Delhi High Court has in an order directed the lower courts to make sure that all trials relating to matrimonial disputes and divorce cases to be resolved within six months, which is the prescribed time under More...

Marriages Law (Amendment) Bill Slows down Divorce Proceedings.
By Vakilno1 On Wednesday, September 3rd, 2014
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Divorce only under Hindu Marriage Act if married under it

The Bombay High Court has ruled that if a couple marries under the Hindu Marriage Act , they can seek divorce only under the same law even if they give up Indian citizenship. The HC delivered this judgment while More...

By VakilNo1 On Wednesday, December 18th, 2013
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Marriage Laws Amendment Bill 2010 approved by Union Cabinet

Marriage Laws Amendment Bill 2010 Approved by Cabinet for Further Amending the Hindu Marriage Act, 1955. The Union Cabinet has approved the introduction of a new Bill dubbed the Marriage Laws (Amendment) Bill, 2010 More...

By VakilNo1 On Tuesday, February 12th, 2013
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The Hindu Marriage Act, 1955

1. Short title and extent.- ACT NO. 25 OF 1955 1* [18th May, 1955.] An Act to amend and codify the law relating to marriage among Hindus. BE it enacted by Parliament in the Sixth Year of the Republic of India as More...