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

Adultery Divorce


Adultery Definition

Adultery- The word itself was forbidden in the Indian culture and people hardly talked about it openly. It was proscribed even to discuss adultery in public places but with the increase in the means of communication and media, these things are no longer considered taboo in the present scenario especially in the metropolitan towns where adulterous relationships are on the rise and marriages are falling apart and homes are breaking down due to this reason.

Perhaps every educated people know that adultery is a sexual liaison that somehow infringes a marital relationship. The true meaning of the word lies in your own perception of an association and that of a bonding. The relationship of marriage was and is still the most sacred correlation in all senses and if someone commits adultery, he/she renounces the marriage vows and breaches the trust and love on which a marriage is based.

Adultery can be defined as “An intended sexual contact between two people of opposite gender who are not married to each other under law”. In other words Adultery is a physical relationship between a married man and a woman who is not his wife or between a married woman and a man who is not her spouse. Having bodily contact with someone outside marriage and the dishonesty by a married person to the marriage bed is regarded as adultery. When any man and woman cohabit and bed together without marriage and one or the either is married to someone else, it is considered as an adulterous act. A consensual sexual act between two individuals who are not lawfully wedded to each other is Adultery. Lust, vulgarity or unchastity of thought or an act for someone who is someone else’s spouse is adultery.

Adultery is also known as infidelity, philandery, extra marital affair or physical betrayal in marriage. Adultery is different from rape in the sense that adultery is voluntary while rape is not. The consent of both the individuals for a physical relationship is a must for adultery to exist. Earlier, the term was associated with the married woman only who got involved in adulterous act with someone who wasn’t her husband but now the term is applied to married men as well and if the either one is unmarried, then he/she is also considered adulterous. Adultery is categorized into two types:-

1. Single adultery- If the relationship is between a married person and an unmarried person.

2. Double adultery- If both the partners involved are married to someone else.

“Thou shall not commit adultery” says the seventh commandment. Bible considers adultery as an immoralist act and an offense. Adultery is an unrighteous act which affects the faith and lives of people and causes a lot of misery for the sufferers. People committing adultery must be punished under law. Legally, the word has been defined in various ways. The legal system or the constitutions of all the countries define adultery in a different way, but the basic theme is physical intimacy outside the marriage with the person who is not the spouse. Alienation of affection or desertion by one partner for a third person is also regarded as a form of adultery by some countries.

Adultery can be defined as voluntary physical relationship between two individuals who are not married to each other amongst whom both or either are wedded to someone else.



Adultery Divorce 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