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Report No. 71

7.12. Recommendation as to Question 5 on the basis of hardship to the wife.-

We, therefore, recommend that where the wife is the respondent to a petition for divorce on the ground of irretrievable breakdown of marriage, the court should have a discretion to refuse divorce where it is satisfied that the grant of divorce might cause grave financial hardship to the respondent, and that in all the circumstances it would be wrong to dissolve the marriage.



The Hindu Marriage Act, 1955 - Irretrievable breakdown of Marriage as a Ground of Divorce Back




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