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Report No. 132

Question No. 6

6. Would it not be just, fair and appropriate to provide that the amount of arrears of allowance will stand satisfied only by actual payment to the entitled person or upon the court being satisfied that the order has been complied with by a voluntary compromise or arrangement in writing confirmed by the entitled person in Court?

Response: A majority of the respondents have expressed the opinion in favour of the proposal.



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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