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Ker. HC: Muslim Wife Initiating Divorce Can’t Claim Maintenance u/s 125 CrPC from Date of Khula - (11 Oct 2023)

FAMILY

Kerala High Court has held that when the wife effects divorce by Khula for getting her released from husband, the same is akin to refusal of wife to live with her husband, as provided under Section 125(4) of CrPC and therefore is not entitled to get maintenance from the date of Khula.

Tags : KERALA HIGH COURT   MAINTENANCE   KHULA  

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