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Report No. 132

1.3. Facets of the problem.-

The main areas in which the working of the provision has revealed the need for re-conditioning are:-

(1) The determination of the right to maintenance and the quantum of the monthly allowance;

(2) The procedural delay in securing a verdict;

(3) The hardship experienced in recovering the sum awarded by the court; and

(4) The existence of certain provisions which result in serious hardship and grave injustice.

1.4. The Commission had issued a questionnaire concerning the principal issues to which a large number of responses were received. It will be appropriate to proceed to examine the issues concerning re-conditioning of the concerned provisions after dealing with the questionnaire and the responses evoked by the same.



Need for Amendment of the Provisions of Chapter IX of the Code of Criminal Procedure, 1973 in order to Ameliorate the hardship and mitigate the distress of Neglected Women, Children and Parents Back




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