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HC paves way for Family Court to lay down own procedure

“Thus, a discretion is vested with the family court itself to record evidence through the process of video conferencing and under Section 10(3) of the said Act, the family court is empowered to lay down its own procedure to arrive at a settlement or to get the truth of the matter. It is not possible to issue any general direction which would affect the judicial discretion of the court under the said Act,” the bench said.

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