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Report No. 98

Chapter 3

Maintenance for Children without a formal Application

3.1. Interim maintenance for children.-

The first question that has arisen with reference to the provisions of the Hindu Marriage Act quoted above1 is this-Can interim maintenance be granted for children under section 24 of that Act,2 where there is no separate application under section 26 in respect thereof?3

1. Chapter 2, supra.

2. Para. 2.2, supra.

3. Para. 2.3, 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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