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Family Courts Act, 1984


Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Family Courts

3

Establishment of Family Courts

4

Appointment of Judges

5

Association of social welfare agencies, etc.

6

Counselors, officers and other employees of Family Courts

Chapter III

Jurisdiction

7

Jurisdiction

8

Exclusion of jurisdiction and pending proceedings

Chapter IV

Procedure

9

Duty of Family Court to make efforts for settlement

10

Procedure generally

11

Proceedings to be held in camera

12

Assistance of medical and welfare experts

13

Right to legal representation

14

Application of Indian Evidence Act, 1872

15

Record of oral evidence

16

Evidence of formal character on affidavit

17

Judgment

18

Execution of decrees and orders

Chapter V

Appeal And Revision

19

Appeal

Chapter VI

Miscellaneous

20

Act to have overriding effect

21

Power of High Court to make rules

22

Power of the Central Government to make rules

23

Power of the State Government to make rules

Power of the State Government to make rules 

An Act to provide for the establishment of Family Courts with a view to promote conciliation in, and secure speedy settlement of, disputes relating to marriage and family affairs and for matters connected therewith

Be it enacted by Parliament in the Thirty-fifth Year of the Republic of India as follows: -



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