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Report No. 136

4.4. Should the objectionable or cruel conduct of one of the spouses subsequent to the institution of a petition under the Hindu Marriage Act, 1955 be open to examination or should it be shut out of consideration.-

There is a conflict of decision on the question whether the conduct of a person after the filing of a matrimonial petition can be taken into account in granting relief under the Act, particularly where the alleged conduct amounts to cruelty.



Conflicts in High Court Decisions on Central Laws - How to Foreclose and how to Resolve Back




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