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Divorce Muslims


Divorce by Judicial Decree Under Dissolution of Muslim Marriage Act 1939.

Following are the grounds on which a marriage maybe dissolved under the Marriage Act.

  1. Lian: Where the wife is charged with adultery and the charge is false.She can file a regular suit for dissolution of marriage as a mere application to the court is not the proper procedure.

  2. Fask: The cancellation, abolition, revocation, annulment. Before the passing of the dissolution of Marriage Act, Muslim women could only apply for the dissolution of their marriage under the doctrine of Fask.

WOMAN'S RIGHT TO DIVORCE UNDER THE DISSOLUTION OF MUSLIM MARRIAGE ACT. 1939

A Muslim woman may file for divorce on the following grounds-

  1. That the whereabouts of the husband have not been known for a period of 4 years

  2. That the husband has neglected or has failed to provide for her maintenance for a period of two years.

  3. That the husband has been sentenced to imprisonment for a period of seven years or upwards.

  4. That the husband has failed to fulfill his marital obligation for a period of three years.

  5. That the husband has been insane for two years or is suffering from leprosy or a virulent form of venereal disease.

  6. That the husband was impotent at the time of marriage and continues to be so.

The women, having being given in marriage by her father or other guardian before she attained the age of 15 years, repudiated the marriage before attaining the age of 18.

 

Triple Divorce

Triple divorce is a recognized but disapproved form of divorce and is considered by the Islamic jurists as an innovation within the fold of Sharia. It commands neither the sanction of Holy Quran nor the approval of the Holy Prophet.



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