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

Report No. 91

4.5. Recommendation for amending the Hindu Marriage Act, 1955-provisions relating to "cruelty".-

In the light of the above discussion, we recommend that in the sections of the Hindu Marriage Act, 1955 dealing with the grant of divorce or judicial separation on the ground of cruelty, an Explanation somewhat in the following terms should be inserted:1-2

"Explanation.- For the purposes of this section, persistent demands for dowry shall be deemed to be an act of the husband treating the wife with cruelty, where the demands are made by the husband, or with his connivance or acquiescence".

1. This concerns the Hindu Marriage Act, 1955.

2. See also para. 2.7(ii), supra.



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