Ker. HC: Gain from Property Kept for Investment Purpose to be Taxed Under Capital Gains  ||  Cal. HC: Arbitrator Relying on Unverified Evidence is Contrary to Fundamental Policy of Indian Law  ||  Delhi High Court: Educational Institutions Strong Pillar of Democracy  ||  Bombay HC: If Ignorance Was an Excuse Every Accused Would Claim Unawareness of Law  ||  Calcutta High Court: Warrant of Arrest Should Not be Issued Mechanically  ||  Del. HC: Information Seeker has No Locus Standi in Penalty Proceedings Under Section 20 of RTI Act  ||  Ker. HC: Response Sought from Govt. Regarding Tourism Dept. Vehicles Carrying Dignitaries  ||  HP HC: Adultery Not a Ground to Automatically Disqualify Divorced Wife from Receiving Maintenance  ||  Ker. HC: HRC Being Quasi Judicial Body is Duty Bound to Comply With Principles of Natural Justice  ||  Del. HC: Independent Assessment of Award in Appeal u/s 37 of A&C Act Cannot be Undertaken by Courts    

Lok Sabha Passes Muslim Women (Protection of Rights on Marriage) Bill, 2019 - (26 Jul 2019)

FAMILY

Lok Sabha has passed the Muslim Women (Protection of Rights on Marriage) Bill, 2019 to ban the practice of triple talaq among Muslims and punish the guilty husband with three years jail.

Tags : LOK SABHA   MUSLIM WOMEN (PROTECTION OF RIGHTS ON MARRIAGE) BILL   2019  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved