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Report No. 132

Question No. 4

4. Whether it needs to be clarified by way of adding an explanation that whilst determining the amount of monthly allowance not only the present income of the person liable to pay the allowance but also all his other resources such as the property possessed by him and his interest, if any, in joint family properties should be taken into account? And also that the gifts made by him in the twelve months immediately preceding the institution of the application claiming the maintenance and during the pendency of the proceedings arising therefrom and the sale proceeds or realisations from the alienations made during this period should be taken into account?

Response: A vast majority of the respondents have expressed the opinion that all the resources of the person liable for payment of maintenance should be taken into account.



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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