HP HC: Adultery Not a Ground to Automatically Disqualify Divorced Wife from Receiving Maintenance  ||  Ker. HC: HRC Being Quasi Judicial Body is Duty Bound to Comply With Principles of Natural Justice  ||  Del. HC: Independent Assessment of Award in Appeal u/s 37 of A&C Act Cannot be Undertaken by Courts  ||  SC: Can’t Entertain Time Barred Contempt Petitions Accepting Bogey of Continuing Wrong  ||  SC: NGT’s Order Allowing Construction of Tiracol Bridge in Goa's Querim Beach, Set Aside  ||  Supreme Court: NIC Officials Directed to Meet NCDRC President to Resolve E-Filing Issues  ||  SC: Customs Duty to be Paid by Owner Even When Confiscated Goods are Redeemed by Paying Fine  ||  Finance Minister Nirmala Sitharaman Announces Union Budget 2024  ||  Finance Minister Nirmala Sitharaman Announces Union Budget 2024  ||  Del. HC: CCS Rules Denying Maternity Leave to Women with More than 2 Children, Needs Re- Examination    

SC: Can’t Apply Section 498A IPC Mechanically in All Cases of Ill-Treatment by Husband - (06 May 2024)

CRIMINAL

SC has observed that in all cases, where the wife complains of harassment or ill-treatment, Section 498A of the Indian Penal Code, 1860 cannot be applied mechanically. Mere trivial irritations and quarrels between spouses, which happen in day-to-day married life, may not amount to cruelty.

Tags : SUPREME COURT   SECTION 498A IPC   ILL-TREATMENT   CRUELTY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved