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Report No. 98

6.14. Handicapped children.-

The Government of West Bengal has also suggested that provision1 should be made in the Hindu Marriage Act regarding the maintenance of handicapped children. This point also raises issues of the general law of maintenance and cannot be appropriately dealt with in this Report, which is concerned with the machinery for the award of maintenance as a step consequential on matrimonial relief.

1. Law Commission File No. F.2(14)/83-L.C., S. No. 6.

2. See para. 6.12, supra.



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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