Sunday, November 29, 2020

Transfer of Divorce Petition – Family Court at Delhi and Appellant...

  SUPREME COURT OF INDIA SINGLE BENCH  NEETU YADAV — Appellant Vs. SACHIN YADAV — Respondent ( Before : V. Ramasubramanian, J. ) Transfer Petition (Civil) No.455 of 2020 Decided on :...

Custody of minor child below the age of 5 years shall...

Custody of minor child below the age of 5 years shall ordinarily be with Mother SUPREME COURT OF INDIA Before :- Vikramajit Sen and C. Nagappan,...

8 year old child wanted to live with father, however Custody...

SUPREME COURT OF INDIA Before :- J. Chelameswar and A.K. Sikri, JJ. Civil Appeal No. 3962 of 2016. D/d. 13.2.2017. Vivek Singh – Appellants Versus Romani Singh – Respondents For...

Divorce case – Following Dr. Kulbhushan Kumar v. Raj Kumari and...

SUPREME COURT OF INDIA Before:- R. Banumathi and Mohan M. Shantanagoudar, JJ. Civil Appeal No. 5369 of 2017 (Arising out of SLP(C) No. 34653 of 2016)....

Muslim Women (Protection of Rights on Divorce) Act, 1986 – Section...

  SUPREME COURT OF INDIA DIVISION BENCH RANA NAHID @ RESHMA @ SANA AND ANOTHERS — Appellant Vs. SAHIDUL HAQ CHISTI — Respondent ( Before : R. Banumathi and Indira...

Supreme Court Passes First Divorce Decree Through Virtual Hearing – in...

1 Supreme Court Passes First Divorce Decree Through Virtual Hearing LIVELAW NEWS NETWORK 20 Jun 2020 5:10 PM The Supreme Court recently allowed the first petition for...

Supreme Court Allows Parents Having Visitation Rights To Maintain Contact With...

Supreme Court Allows Parents Having Visitation Rights To Maintain Contact With Children Via Electronic Means Akshita Saxena 30 April 2020 5:52 PM Keeping in view the...

Matrimonial Dispute – Petitioner has stated in her application that she...

SUPREME COURT OF INDIA DIVISION BENCH NEELAM MANMOHAN ATTAVAR — Appellant Vs. MANMOHAN ATTAVAR (D) THR LRS. — Respondent ( Before : D.Y. Chandrachud and Surya Kant, JJ. ) I.A....

Hindu Marriage Act, 1955 – Sections 9, 13 and 13(1)(ia) –...

SUPREME COURT OF INDIA FULL BENCH MANGAYAKARASI — Appellant Vs. M. YUVARAJ — Respondent ( Before : R. Banumathi, S. Abdul Nazeer and A.S. Bopanna, JJ. ) Civil Appeal Nos....

Marriage Contracted During Pendency Of Appeal From A Divorce Decree Filed...

Marriage Contracted During Pendency Of Appeal From A Divorce Decree Filed After Expiry Of Limitation Period Is Not Void: SC LIVELAW NEWS NETWORK 20 Feb...

“Section 125 CrPC has to be interpreted in a manner as...

SUPREME COURT OF INDIA DIVISION BENCH SANJEEV KAPOOR — Appellant Vs. CHANDANA KAPOOR AND OTHERS — Respondent ( Before : Ashok Bhushan and R. Subhash Reddy, JJ. ) Criminal Appeal...

Guardian and Wards Act, 1890 – Sections 7, 8, 10 and...

Parental Responsibility Does Not End With Breakdown Of Marriage: SC LIVELAW NEWS NETWORK 18 Feb 2020 5:14 PM "The Courts should decide the issue of custody...

Maintenance Petition U/s 125 CrPC Filed By Wife, Who Was Granted...

Maintenance Petition U/s 125 CrPC Filed By Wife, Who Was Granted Permanent Alimony U/s 25 Hindu Marriage Act, Cannot Be Entertained: SC LIVELAW NEWS...

Protection of Women from Domestic Violence Act, 2005 – Section 27...

SUPREME COURT OF INDIA FULL BENCH SHYAMLAL DEVDA AND OTHERS — Appellant Vs. PARIMALA — Respondent ( Before : R. Banumathi, A.S. Bopanna and Hrishikesh Roy, JJ. ) Criminal Appeal...

Guardianship and custody – Contact rights – Parent who is denied...

SUPREME COURT OF INDIA DIVISION BENCH YASHITA SAHU — Appellant Vs. STATE OF RAJASTHAN AND OTHERS — Respondent ( Before : Deepak Gupta and Aniruddha Bose, JJ. ) Criminal Appeal...

V IMP :: Supreme Court recently dissolved a marriage by...

Irretrievable breakdown of marriage: "Nothing remains in this marriage", Supreme Court invokes Article 142 to grant divorce Rintu Mariam Biju December 18 2019 The Supreme Court recently dissolved a marriage by...

Guardians and Wards Act, 1890 – Section 9 – Guardianship and...

SUPREME COURT OF INDIA DIVISION BENCH JASMEET KAUR — Appellant Vs. STATE (NCT OF DELHI) AND ANOTHER — Respondent ( Before : Uday Umesh Lalit and Indu Malhotra, JJ....

“When a person undergoes a trial in which he is acquitted...

Husband Who Got Acquitted After Trial In 498A IPC Case Can Seek Divorce On The Ground Of Cruelty: SC BY: ASHOK KINI24 Nov 2019...

Does an ‘illegitimate’ child have the right to succeed to his/her...

Illegitimate Child's Right To Inherit His Father's Ancestral Property: SC Awaits Answers To Question Referred To Larger Bench In 2011 BY: LIVELAW NEWS NETWORK2 Nov...

Magistrate Cannot Assume Jurisdiction U/s 125 CrPC In A Proceedings U/s...

Magistrate Cannot Assume Jurisdiction U/s 125 CrPC In A Proceedings U/s 20 Of Domestic Violence Act: BY: LIVELAW NEWS NETWORK28 Oct 2019 8:52 PM Can a...

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