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

Report No. 77

Chapter 10

Certain Cases under Special Acts

10.1. Matrimonial cases.-

There are certain cases which, by their very nature, have an element of urgency about them and call for speedy disposal. Quite a number of these cases are under special Acts. One such category is of matrimonial cases. When persons approach the courts in such cases, they do so with a fond hope that the cases will be decided at an early date. As it is, we find that these cases drag on for years. Of what avail is a decree of divorce granted in matrimonial proceedings, when the parties are past the stage of youth by the time the relief is granted?

Young people should get relief in matrimonial cases when they are still young. It would be a pity if they have to waste years of their youth because of the long-drawn course of the matrimonial cases. It is also plain that there are great possibilities of young people going astray if quick relief is not granted to them in matrimonial cases. Linked with matrimonial cases are cases relating to the custody and guardianship of minor children. The need for their urgent disposal is as great as for matrimonial cases.



Delay and Arrears in Trial Courts Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys