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    

Del. HC: Wife Entitled to Maintenance Even When Decree of Restitution of Conjugal Rights Against Her - (26 Sep 2022)

FAMILY

Delhi High Court has held that mere presence of a decree of restitution of conjugal rights against the wife does not disentitle her from claiming maintenance from her husband, when it is due to his own conduct she is not able to stay with him.

Tags : DELHI HIGH COURT   CONJUGAL RIGHTS   MAINTENANCE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved