AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Hindu Adoptions and Maintenance Act, 1956


24. Claimant to maintenance should be a Hindu

No person shall be entitled to claim maintenance under this Chapter if he or she has ceased to be a Hindu by conversion to another religion.



Hindu Adoptions and Maintenance Act, 1956 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys