All. High Court Explains ‘Prima Facie Satisfaction’ of Magistrate Before Summoning/Issuing Process  ||  Kar. HC: Self-Acquired Property Thrown in Common Hotchpot Shall be Treated as Joint Family Property  ||  Bom. HC: Candidates Converting to EWS After Striking Down of SEBC Act Ineligible For Age Relaxation  ||  Del. HC: DDA & MCD Must Put Structural Reforms In Place to Deal With Issue of Illegal Construction  ||  Delhi High Court Dismisses Plea Seeking to Block Article Published By The Print on RAW  ||  Supreme Court: Apple Not Responsible to Trace Stolen Iphone Through Unique Identity Number  ||  Del. HC: Mitsubishi Corporation Can’t Deduct TDS on The Amount Not Chargeable to Tax in India  ||  Delhi HC: Prospective Adoptive Parents Can't Demand Their Choice on Which Child to Adopt  ||  Supreme Court: Termination of Woman Nursing Officer on Grounds of Her Marriage is Unconstitutional  ||  Supreme Court: Accused Absolved of Charges Under IPC Can’t Be Charged Under UP Gangsters Act    

Ker. HC: Major Unmarried Daughter Can’t Claim Maintenance Just Because She Can’t Maintain Herself - (30 Jan 2023)

FAMILY

Kerala High Court has held that an unmarried daughter who attained majority cannot claim maintenance from her father under Section 125(1) CrPC, merely on the ground that she does not have means for her sustenance.

Tags : KERALA HIGH COURT   UNMARRIED DAUGHTER   MAINTENANCE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved