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Report No. 98

6.6. Additional points-Execution of maintenance decrees.-

Coming to the additional suggestions made in a few of the replies, we may first mention that two of the replies have expressed concern about the delay and difficulties experienced in the execution of decrees and orders passed for maintenance. Of these one is from an Advocate in Madhya Pradesh,1 who states that owing to poor economic condition, women are unable to represent their case properly in court. This is a point outside the scope of this report, though certainly deserving of attentions by appropriate authorities and organisations. The other-and more elaborate-suggestion is from the Joint Women's Programme (Christian Institute for the Study of Religion and Society), New Delhi2. The suggestions made by it are of a detailed character and are dealt with in the succeeding few paragraphs.3

1. Law Commission File No. F.2(14)/83-L.C., S. No. 4 (An Advocate from Madhya Pradesh).

2. Law Commission File No. F.2(14)/83-L.C., S. No. 3 (Joint Women's Programme, CISRS, New Delhi).

3. Paras. 6.7 to 6.9, infra.



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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