Man accuses wife of domestic violence, seeks divorce – Legal News

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Man accuses wife of domestic violence, seeks divorce

After 30 years of marriage, a resident of Chandigarh seeks divorce from his wife alleging domestic violence. 55-year-old Surender Kumar alleged his wife of beating him due to which he was staying alone.  Surender also sought alimony contending that he was not working at present and had no source of income.

He told that his wife had a source of income and his son is working as a police constable. However, his son retorted before the judges that he had illicit relations with three different women, which is the reason for the family dispute. He also told that Surender had recently received Rs.12 lakh from his provident fund and he earns money from the sale and purchase of cars.

His wife refused to live with him and demanded Rs.12 lakh from him to settle the dispute. The District and Sessions court judge asked the two parties to reunite since it was not in the interest of their son. Surender offered to pay his family Rs.2 lakh to settle the case to which his wife and son disagreed.

It’s the duty of State to protect the fundamental rights of women: Bombay HC

The Bombay high Court observed in a judgment that it is the fundamental duty of the state to protect the fundamental rights of women. The High Court’s observation comes when a section of women revolted against the entry ban into the shrine of a temple in Maharashtra.

The Chief Justice D H Waghela and Justice M S Sonak were hearing a PIL which challenged the women’s entry ban in the shrine area of Shani Shingnapur temple in Ahmednagar district of Maharashtra.

The Maharashtra government submitted that it was against any kind of gender discrimination at the places of worship. Here, pertained to entry into a temple and therefore provisions of Maharashtra Places of Hindu Places of Public Worship (entry Authorisation) Act, 1956 apply.

As per the Act, prohibiting anyone from entering a temple would lead the person to six months imprisonment. The law would be implemented at all the places where people are banned from entering temples on the basis of gender. The government will be issuing circular setting guidelines for the effective implementation of the provisions of Act.