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Suits or proceedings filed in family court

The Family Courts are empowered to deal with the following matters:

  1. A suit or proceeding between the parties to a marriage for nullity of marriage or restitution of conjugal rights or dissolution of marriage.

  1. A suit or declaration as to the validity of a marriage or as to the matrimonial status of any person

  1. A suit or proceeding between the parties to a marriage with respect to the property of the parties or of either of them.

  1. A suit or proceeding for an order or injunction in circumstances arising out of a marital relationship.

  1. A suit or proceeding for a declaration as to the legitimacy of any person

  1. A suit or proceeding for maintenance.

  1. A suit or proceeding in relation to the guardianship of the person or the custody of, or access to, any minor.

Family Courts also have jurisdiction exercisable by a Magistrate of the 1st class relating to an order for maintenance of wife, children and parents under the Code of Criminal Procedure.

 

Duties of family court

The family Court shall make an endeavor to assist and persuade the parties in arriving at a settlement.

If the Court feels that there is a reasonable possibility of a settlement the Court may adjourn the proceedings for such period as it thinks fit to enable attempts to be made to arrive at a settlement.

 

Family court - a civil court

Family Court shall be deemed to be a civil Court (except for proceedings relating to Maintenance of wives, children and parents relating to the Code of Criminal Procedure)



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