Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials  ||  Ori. HC: Stay of Execution Proceedings Under Arbitration Act Governed by Provisions of CPC  ||  SC: Intricate Enquiry Whether Claims are Time Barred Must Not be Conducted by Referral Courts  ||  Mad. HC: Proposed Changes in Criminal Laws Could have been Brought Through Amendments  ||  Bom. HC: Govt’s Decision to Exempt Pvt. Schools From 25% RTE Quota 'Unconstitutional'  ||  Ker. HC: To Proceed Against an Offence Committed Partly in India, Sanction of Centre Not Required  ||  Del. HC: Court to Take up Matter Referred to Arbitral Tribunal if Urgency Occurs  ||  Guj. HC: Asking Unknown Woman her Name, Address Doesn’t Constitute Sexual Harassment  ||  SC: In Cases of Long Incarceration, Watali Judgement Cannot be Cited as a Precedent  ||  Kerala HC: BNSS to be Applicable in all Criminal Appeals after 1st July, 2024    

Pat. HC: Leveling of False Allegation of Illicit Relations Amounts to Mental Cruelty - (26 Dec 2023)

FAMILY

Patna High Court has held that leveling of false allegation by one spouse to the other having alleged illicit relations with different persons outside the wedlock not only amounts to mental cruelty and character assassination but also tarnishes the individual's public reputation in society.

Tags : PATNA HIGH COURT   MENTAL CRUELTY   FALSE ALLEGATION   ILLICIT RELATIONS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved