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Daughters right in Ancestral Property
The first question after the Supreme Court recent ruling in Prakash & Ors v. Phulavati & Ors, rendered on 16th October, 2015 comes to...more >>
Rating:   by 8 users
Published by Kapil Chandna on April 23, 2016

Procedure for Solemnization of Marriage under the Special Marriage Act, 1954
The District Registrars and Sub Registrars are Marriage Officers as per the Act. The Special Marriage Act extends to the whole of India except the sta...more >>
Rating:   by 13 users
Published by Anzar M. A. on January 1, 2014

Live-in Relationship
1. Introduction:India a country of cultural values and rituals, ceremonies cannot afford to plunge into western society. But since growing economy and...more >>
Rating:   by 36 users
Published by Sandip Bhosale on June 28, 2012

Maintenance of parents and senior citizens
The Maintenance and Welfare of Parents and Senior Citizens Act, 2007 was enacted by the Indian Parliament with an intention to provide effective provi...more >>
Rating:   by 7 users
Published by Mento Issac on June 27, 2011




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