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

Report No. 257

e. Section 19E: Power to pass additional orders.

This is an additional power granted to the court, necessary to effectuate or enforce any order relating to the custody of the child under the chapter.



Reforms in Guardianship and Custody Laws in India Back




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