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Report No. 98

7.2. Revised section 26, Hindu Marriage Act.-

Here is a concrete suggestion for revising section 26, if the above recommendation finds favour:-

"26. In any proceeding under this Act-

(a) the court may, from time to time, and whether or not an application for the purpose is made on behalf of the minor children, pass such interim orders and make such provisions in the decree as it may deem just and proper with respect to the custody, maintenance and education of minor children, consistently with their wishes, wherever possible, and

(b) the court may, after the decree, upon application by petition for the purpose, make from time to time, all such orders and provisions with respect to the custody, maintenance and education of such children as might have been made, by such decree or interim orders in case the proceeding for obtaining such decree were still pending, and

(c) the court may also, from time to time, revoke, suspend or vary any such orders and provisions previously made". We recommend amendment as above of section 26 of the Hindu Marriage 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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