Karnataka HC: Aim of Preventive Detention is to Ensure Peace in Society  ||  Ker. HC: Second Opinion to Determine Authenticity of Disability Certificate Can be Sought by MACT  ||  Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property  ||  SC: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Karnataka HC: State Directed to Sensitise Police Officers to Register FIR Under BNS and Not IPC    

Delhi HC: Rejection of Maintenance in Divorce Proceeding Doesn’t Disentitle Right U/S 125 CrPC - (01 Aug 2022)

FAMILY

Delhi High Court has held that the pendency of divorce petition and rejection of an application for maintenance in such petition, would not disentitle the wife to seek maintenance under Section 125 of Code of Criminal Procedure (CrPC).

Tags : DELHI HIGH COURT   MAINTENANCE   SECTION 125 CRPC  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved