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Apex Court: Husband Liable to Pay Maintenance When Marriage was Nullified Due to His Fault - (26 Aug 2019)

CRIMINAL

Apex Court has ruled that where the marriage happened to be annulled or declared null and void due to some mischief or wrong committed by the husband then he will have to pay maintenance under Section 125 of Code of Criminal Procedure, 1973 despite declaration of nullity or annulment of marriage.

Tags : APEX COURT   MAINTENANCE  

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