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

Report No. 91

4.3. Stability of marriage weighed against problem of life.-

Our recommendation amounts to a liberalisation of divorce. We are aware that in any society a liberalisation of the law of divorce ought not to be embarked upon unless there are strong and weighty reasons in support of the course proposed. Divorce, in itself does not put an end to the social ills of the family. It does not increase the emotional happiness of the spouses, now separated. It might have a serious impact on the life of children. It must, in the majority of cases, cause a heavy economic strain on the wife and may, for years to come, weave a misty well of odium and disapprobation around the hither to untarnished face of the woman.



Dowry Deaths and Law Reform - Amending the Hindu Marriage Act, 1955, the Indian Penal Code, 1860 and the Indian Evidence Act, 1872 Back




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