Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

Karnataka HC: Second Marriage Under Muslim Law May be Construed as Cruelty To First Wife - (14 Sep 2020)

FAMILY

Karnataka High Court observed that even though contracting a second marriage by a Muslim husband is lawful, it often causes "enormous cruelty" to the first wife, justifying her claim for divorce.

Tags : KARNATAKA HIGH COURT   SECOND MARRIAGE UNDER MUSLIM LAW  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved