Cal HC: Death to be Presumed of Employee Untraceable for 7 Years, Heirs Entitled to Terminal Benefit  ||  Bom. HC: One-Week Bail Granted to Life Convict to Appear in Entrance Test  ||  Delhi High Court: Victim Cannot Seek Right to be Impleaded in Criminal Revision  ||  All. HC: Extension of Limitation Under A&C Act Can’t be Sought if Party Aware of Contents of Award  ||  Delhi High Court: Material on Which Prosecution Bases its Case Cannot be Disclosed in Parts  ||  Del. HC: Requisite Documents Forming Basis of Show Cause Notice Must be Provided to the Party  ||  Delhi HC: Sensitization of Trial Court Judges Required in Pronouncing Judgements on Conviction  ||  Uttarakhand High Court’s Order for its Relocation Outside Nainital, Stayed by Supreme Court  ||  Suo Motu Cognizance Taken by Gujarat High Court of Fire Accident at TRP Gaming Zone in Rajkot  ||  Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused    

Utt. UCC Bill: Mandatory to Register Live-In Relationship Within 1 Month Of Entering Into It - (07 Feb 2024)

FAMILY

Uttarakhand's Uniform Civil Code Bill (UCC Bill) tabled during the special session proposed the mandatory registration of live-in relationships within 1 month of entering into such relationship. Failing to do so prescribes punishment of 3 months of maximum imprisonment or a fine up ?10,000 or both.

Tags : UNIFORM CIVIL CODE   LIVE-IN RELATIONSHIP   MANDATORY REGISTRATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved