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Runaway couples must prove they have money while seeking state protection: High Court

In what could be termed as a big worry for many lovebirds across the country, the Punjab and Haryana High Court has ruled that runaway couples must prove they have money before seeking state protection. While delivering the judgment, the high court observed that emotions were not enough in order to sustain a relationship; and therefore, the groom must furnish proofs about his financial capabilities before seeking protection.

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Premarital sex immoral , no religion permits it: Court

A Delhi court said that no religion permits premarital sex, while holding that not all acts of sexual intercourse in the pretext of marriage can be called “rape”.Pre-marital sex is “immoral” and defies the “tenets of every religion”, a Delhi court said on Sunday while ruling that not all acts of consensual sexual intercourse in the pretext of marriage can be termed as rape.

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Marriage Laws Amendment Bill 2010 approved by Union Cabinet

The Union Cabinet has approved the introduction of a new Bill dubbed the Marriage Laws (Amendment) Bill, 2010 in a bid to further amend the Hindu Marriage Act, 1955 as well as the Special Marriage Act, 1954. The new Bill, according to legislators, will make necessary provisions for considering irreversible breakdown of marriage as a legit ground for divorce.

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SC not to modify ruling on disqualification of convicted MPs

The Supreme Court on Monday rejected a plea seeking modification of an earlier ruling on disqualification of MPs and MLAs convicted of serious offences. The plea was filed by Lok Prahri, an NGO who wanted the apex court’s ruling to be imposed on sitting lawmakers who were held guilty of serious offences prior to the landmark judgment.

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