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Report No. 73

1.9. Placing of the new provision.-

As to the placing of the new provision, it can be appropriately inserted in Chapter 20 of the Indian Penal Code (of offences relating to marriage), since, in substance, the proposed offence is constituted by an act amounting to violation of a marital obligation.



Criminal Liability for failure by Husband to Pay Maintenance or Permanent Alimony certain to the Wife by the Court under Certain Enactments or Rules of Law Back




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