Bombay HC: Well Qualified Wife Expressing Desire to Pursue Job Not Cruelty  ||  Delhi HC: Mere Engagement Does Not Permit a Person to Sexually Assault His Fiancé  ||  Centre Appoints Delhi HC Judge Justice Dinesh Kumar Sharma as Presiding Officer of UAPA Tribunal  ||  Delhi HC Orders Shifting of Kashmiri Separatist Leader to AIIMS After Cancer Diagnosis  ||  Delhi HC: Existing Panel of Delhi Govt. Can’t Continue to Function Under Mental Healthcare Act  ||  Bombay High Court Grants Bail to Anil Deshmukh in Money Laundering Case  ||  Delhi HC: Section 17 of Senior Citizens Act No Bar for Lawyer Representing Parties Before Tribunal  ||  SC: Dependents Entitled to Compensation for Loss of Income Even if They Inherit Business of Deceased  ||  Kerala HC: Mistake by Court Staff Not Sufficient Ground to Non-Suit Party  ||  SC: Sometimes Lawyers Only Obstruct Justice by Seeking Adjournment After Coming to Court Unprepared    

Bombay HC Notices State over Regularization of Matrimonial Websites - (11 Jan 2017)

Bombay High Court has directed State Government to file an affidavit with details of steps it has initiated to regulate matrimonial websites and marriage bureaus operational across the state that are purportedly violating provisions of Dowry Prohibition Act, 1961.

Tags : BOMBAY HIGH COURT   MATRIMONIAL WEBSITES   DOWRY PROHIBITION ACT  

Share :        

Disclaimer | Copyright 2022 - All Rights Reserved