Judicial Seperation and Divorce
Read Full Post

Husband must not dodge liability to maintain Wife, rules Delhi Court

The husband cannot shirk his liability to maintain the complainant on the pretext that she is qualified and competent enough to take a suitable job. Though in today’s scenario,even women are expected to shoulder the responsibility to run a household and earn for maintenance but the fact remains that the complainant is unemployed and without any income source

Legal News

Read Full Post

Bombay HC declares Delhi HCs decison final on domestic violence case

The bench of judges comprising Chief Justice Mohit Shah and Justice MS Sonak heard a petition filed by Kusum Harsora (54) and her 78 year old mother whose son is an abuser. The petition filed by the duo challenged the exclusion of women other than the wife or live-in partner of a male abuser from the ambit of the Protection of Women from Domestic Violence Act. The exclusion meant that none other than the spouse of an abuser was eligible to be included as ‘aggrieved persons” under the Act.

Bombay High Court, Delhi High Court, Latest Notifications, Legal News, Supreme Court