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Report No. 98

6.11. Disclosure in pleadings about children.-

The second point made in the suggestion1 of the Government of West Bengal is that in every matrimonial proceedings, the pleadings must disclose whether the couple has any children, with details regarding the number, sex, age, custody, maintenance and education of children. The object is making this suggestion is to ensure that relief for children, if they are the victims of cruel indifference, may attract urgent judicial attention, the expectation being that on receipt of pleadings, the court may have this aspect of the matter taken up first with the urgency that it deserves.

The suggestion is, no doubt, worthy of serious consideration. We do not deal with it in this Report, as the suggestion transcends the somewhat narrow topics to which this Report is addressed. But the suggestion can be taken up if and when the question of reformation the law relating to the welfare of children is taken up on a broader level2.

1. Law Commission File No. F.2(14)/83-L.C., S. No. 3.

2. Matter for future consideration.



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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