Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary  ||  Delhi High Court: Deployment of CISF Personnel Shall be Based on Operational Requirements  ||  All. HC: Returning Unpaid Check With Endorsement of Account Closed Amounts to Dishnonor of Cheque  ||  Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship    

Punjab And Haryana High Court: Wife Can't Be Denied Maintenance On Grounds That She Is Well-Educated - (05 May 2022)

FAMILY

Punjab and Haryana High Court has observed that husband is legally and morally responsible; wife cannot be denied maintenance on the grounds of being well-educated. Court held that the provisions of Section 125 Criminal Procedure Code are there to prevent the destitution and vagrancy.

Tags : PUNJAB AND HARYANA HIGH COURT   MAINTENANCE FOR WIFE   SECTION 125 CRIMINAL PROCEDURE CODE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved