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

Family Courts


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)

 

Personal appearance mandatory

No party shall be entitled as a right to be represented in a Family Court by a legal practitioner. The parties to the proceedings have to appear themselves and put forward their case.

 

Record of oral evidence and by affidavit

The Court shall record what the witness deposes and the memorandum shall be signed and form a part of a record. The Court may on the application of any of the parties summon and examine any such person as to the facts contained in the affidavit.

 

Appeal

An appeal lies to the High Court from every judgment or order passed by the Family Court. However no appeal lies against a decree or order passed by the Family Court with the consent of the parties under proceedings relating to maintenance of wives, children and parents under the Code of Criminal Procedure.

 

Limitation

An appeal to the High Court from every judgment or order not being an interlocutory order passed by the Family Court has to be filed within 30 days.

 

Addresses

DELHI

BANGALORE

BOMBAY



Family Courts 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