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Report No. 98

3.4. Review of case law.-

The extensive case law on the subject has been reviewed in some of the rulings, of which an Andhra Pradesh1 one is very useful. Incidentally, the Kerala judgment2 taking the wider view attracted a number of favourable as well as unfavourable comments in articles published in a Law Journal.3

1. Narendra Kumar v. Suraj Mehta, AIR 1982 AP 100.

2. Radha Kumari v. K.M.K. Nair, 1982 KLT 417 (Sukumaran, J.).

3. See articles by Shri P.V. Ayyappan, Shri S. Balachandran, Shri Siby Mathew and Shri V.K. Francis, respectively in (1982) KLT (Journal), pp. 65, 79, 83, 90.



Sections 24 to 26 of the Hindu Marriage Act, 1955 - Orders for Interim Maintenance and Orders for the Maintenance of Children in Matrimonial Proceedings Back




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