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Report No. 98

6.13. Financial and psychological constraints on the woman.-

It is true that sometimes, because of non-availability of resources to file a proceeding and because of other constraints (including a psychological reluctance felt by the woman to bring matters to the Court), a woman may not be able to take proceedings immediately, and because of such delay, some maintenance may fall in arrears. But this does not seem to be an adequate reason for disturbing the scheme of the Act.



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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