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Advice on Divorce


Pre-divorce advice

Marriage in India is considered a sacred institution. However, not every marriage is meant to last. Though in India, divorce is not an easy option and is looked upon as social stigma to our values, you cannot carry the burden of a failed marriage throughout your life for the sake of societal issues. By analyzing the pros and cons of divorcing, you should resolutely state your decision. However, taking a decision wonít solve your problem. Divorce is a complex issue - morally, socially and legally. You should not step into this whirlpool without planning or strategies.

Here are some pre-divorce advices to help you smoothly run your divorce procedure.

         Marriage counseling

In India family and society gives too many advice but the couple should instead turn to a professional for advice. A professionalís help has credibility and he/she has experience in dealing with numerous cases like yours. You should always go through a counselor, no matter what. If the counselor thinks that the reasons for divorce are immature and both parties do not understand what it takes to succeed in a marriage, then reconsidering and re-evaluating your decision and incase if the divorce is inevitable as understood by a professional then his/her opinion will weigh in your favor during legal proceedings of court.

         Line-up your finances

When your emotions are in turmoil, thinking about protecting your assets and finances seems least of your worries. Believe it, it is one of those aspects of divorce where most bitterness and resentment arise. To retain whatís in your legal right is essential for your peace of mind. Let your lawyer know about a list of all the finances you have, including joint or individual assets, liabilities, credit card, bank accounts, insurance plans, retirement plans etc. A fair estimate of how your finances will be divided will give you time to prepare beforehand.

         Understand your financial standing

Until now your lifestyle and finances were handled jointly. You need to understand that after divorce, you will have to manage your expenses alone. Whether a parting a part of spouseís income or living without your whole income will be enough to maintain your current lifestyle or not? This will help when it comes to settlement in court, accepting blindly what has been offered can affect your finances for the rest of your life.

         Get a lawyer

You need a competent lawyer, who has dealt with divorce cases before, to ensure a solid exit plan. Your lawyer will take care of legal requirements during the divorce proceedings by lining up your documents and presenting your legal grounds and rights in divorce. You should share a comfort level with your lawyer.

         Child custody and support

It is a complex aspect of divorce. First of all both the parents should inform their child about their decision for the childís emotional stability. Child custody laws and rights should be clearly understood by discussing with your lawyer. It is extremely vulnerable for a child to be dragged into a battle of custody and the parents should be prepared beforehand to deal with it.

         Dealing with dilemma

While preparing for divorce, if you have feelings of reconsideration then you should openly talk to your lawyer, family and your spouse. However be rational and not emotional, as it can jeopardize your planning as well as your life to great extent.

Pre-divorce planning seems to be heartless, however for the sake of more resolved and less traumatic experience, you should pack all your emotions in a box while methodically lining up your pre-divorce actions. It is about analyzing and accepting where you stand in a relationship and where you want to be after divorce.



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