SC Restrains Couple from Uploading Each Others Photographs on Social Media

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January 22, 2018

In the case, the appellant and the complainant-wife contended that their marriage should be annulled and the appellant husband should be allowed to pay a substantial sum of alimony towards her maintenance as a full and final settlement and the complaint petition filed by the wife should also be quashed.

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Thus, the parties were ready to end the controversy on certain agreed terms and conditions.

The Supreme Court accordingly allowed the dissolution of marriage and directed the appellant to make full and final settlement against alimony in favour of the complainant wife.

While disposing off the appeal, the Apex Court also directed the parties to not upload photos of each other anywhere including social media- Neither the husband nor the wife shall put the photographs of each other in any mode at any place which would also include social media or on-line.

Read the case here.