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Bombay High Court: Financial Deprivation Amounts to Economic Abuse Under Domestic Violence Act, 2005 - (27 May 2019)

CRIMINAL

Bombay High Court has observed that financial deprivation amounts to economic abuse under the Protection of Domestic Violence Act, 2005. Court held that if a widow in a joint family, who is entitled to financial resources, is deprived of them then it qualifies as economic abuse.

Tags : BOMBAY HIGH COURT   DOMESTIC VIOLENCE  

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