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P&H HC: Minor Girl Cannot be Allowed to Reside with Adult Male in a Live-in Relationship - (28 Jun 2021)

FAMILY

Punjab and Haryana High Court has observed that a minor girl residing with an adult male in a live-in relationship is not morally and socially acceptable and has refused to grant protection to a couple living in a live in relationship.

Tags : PUNJAB AND HARYANA HIGH COURT   LIVE-IN RELATIONSHIP  

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