AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 65

VIII. Recommendations

19.27. Recommendation as to orders for maintenance etc.-

In view of what we have stated in the above discussion, we recommend that a provision of the nature already suggested1, empowering the appropriate Indian Court to pass orders as to maintenance etc., and other ancillary matters discussed above should be inserted in the proposed law. What we have suggested above is of course, not a draft section, but it gives all the essential requisites thereof. This provision will be in addition, of course, to the provision for recognition2 of the foreign ancillary order.

1. Para. 19.14, supra.

2. Para. 19.12, supra.



Recognition of Foreign Divorces Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys