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SC Refers Triple Talaq Case to Constitutional Bench; Hearing to Begin from May 11 - (31 Mar 2017)

Supreme Court has decided that a five-judge constitution bench will rule on the constitutional validity of the practice of triple talaq, 'nikah halala' and polygamy among Muslims. The hearing of same will begin from May 11.

Tags : SUPREME COURT   TRIPLE TALAQ CASE  

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