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Report No. 98

6.4. High Courts.-

Of the two High Courts that have sent in their replies to the Working Paper issued by the Commission, one has no comments to offer,1 while the other2 agrees that there is need to amend the Act on the points dealt with in this Report.

1. Law Commission File No. F.2(14)/83-L.C., S. No. 5.

2. Law Commission File No. F.2(14)/83-L.C., S. No. 10.



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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