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Report No. 63

7.12. Dower or maintenance.-

It has been held that where a claim for dower1 or maintenance2 is decreed, it is the discretion of the court to award interest on the amount till the recovery of the amount. We think that in such cases also interest should be specifically provided for. This concludes discussion of the important situations which fall under the proviso and which should be dealt with specifically. We shall now discuss a few other situations.

1. Mainuna Begam v. Sharafat Ullah, AIR 1931 All 403 (DB).

2. (a) Shri Nathji v. Mt. Panna Kunzvar, AIR 1935 All 239 (DB). (b) Saraswati Kuer v. Sheraratan Kuer, AIR 1934 Pat 99 (DB).



Interest Act, 1839 Back




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