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Kar. HC: Courts Must Accept Duly Sworn Affidavits Regarding Residential Proof of Child/Wife - (20 Jul 2022)

CRIMINAL

Karnataka High Court has held that family courts shall accept the affidavit by wife and children indicating their place of residence away from matrimonial home and not raise issue of jurisdiction while hearing an application seeking maintenance under Section 125 of Criminal Procedure Code.

Tags : KARNATAKA HIGH COURT   FAMILY COURT   RESIDENTIAL PROOF  

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