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Dealing with Divorce


Dealing with Divorce

Marriage is a sacred institution and divorce is taboo in Indian society. Although the scenario is changing as the young generation is becoming individual and independent, the word divorce is still frowned upon in India. Thus dealing with divorce in India needs a lot of emotional stability and endurance on the part of both the spouses.

Divorce is still not as common in India as it is in western countries. While 50% of marriages in US end in divorce, 1 out of 100 couples in India seek divorce. Although the rate of divorce in India is not as high as in western countries, the number of divorce cases is definitely increasing due to various social and economical changes.

In the modern Indian society, the role of female is not limited to the caretaker of household. The new generation women have attained economic equality to that of men. The concept of “compromise in marriage” is gradually fading as women feel economically independent and liberated. Modern Indian men and women no more believe in marital compromise the way our past generations used to do.

Although the urban population in India has come to terms with divorce, people of older generation and backward society still consider divorce a taboo. As a result there is lot of mental and emotional pressure on people who are divorced. A divorced woman is looked down upon and the children of divorced couple suffer the scorn of society. Thus divorce leaves Indians emotionally and socially battered. However, post divorce period is not only about maintaining an emotional balance, it is a phase where you need to have a control over various aspects of your future – financial, social, and legal.

Checklist for Post Divorce Tasks

Here are a few tips that will help you deal with divorce in India. You can use these suggestions as a checklist to be followed after you get divorced.

·         Change your surname: If you have acquired the title of your spouse after marriage, change it back to the original one. This is a legal procedure but very important in order to show the world that you are once again unmarried.

·         Communicate the change: It is advisable that you notify about the change in your surname to bank, insurance company, in passport, and so on. You should also announce your new name among your family and friends.

·         Check the alimony details: It is very important that you understand the clause related to alimony in detail. At what intervals are you going to get the alimony and what will be the mode of payment are important details to be kept in mind. Also, you must verify after a certain period whether you are actually receiving the alimony money or not. In case you have to pay the alimony arrange for the mode of payment.

·         Close joint accounts: Withdraw your name from any joint accounts that you have in both of your names.

·         Withdraw name from joint assets: If an asset is under both of your names, make sure that it is no more under your joint names. This is applicable for any asset like car, house, business, or bonds.

·         Read the post divorce papers carefully: Although your lawyer will explain you everything, make sure that you go through the papers yourself and seek any clarifications that you have. It’s going to be a difficult situation if you accept any clause without understanding it and then regret later.

·         Draft a financial plan: Financial planning is very important especially if you are a single parent with the liability of bringing up your children. You must decide how much money you need and at what point of time. A good financial planning will not let you feel the pinch of a single parent.

·         Counsel the children: This is really required in Indian society because when children of divorced parents go out, people pass sarcastic comments about them. You have to prepare the kids to take it in a controlled manner and not get affected by what people say.

Divorce in India leaves men and women unsecured and mismanaged. While men find it difficult to manage the household, women get financially affected. Thus dealing with divorce in India takes a lot of patience, good advice, and emotional stability.



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