Main Search Premium Members Advanced Search Disclaimer
Citedby 6 docs - [View All]
Mrs.Sabah Sami Khan vs Adnan Sami Khan on 21 October, 2010
D.Velusamy vs D.Patchaiammal on 21 October, 2010
Ravichandran vs Manjula on 13 March, 2015
Saravanakumar vs Thenmozhi on 7 December, 2007
Ved Prakash Malhotra vs Ms. Santosh Malhotra on 12 January, 2011

[Section 3] [Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 3(a) in The Protection of Women from Domestic Violence Act, 2005
(a) harms or injures or endangers the health, safety, life, limb or well‑being, whether mental or physical, of the aggrieved person or tends to do so and includes causing physical abuse, sexual abuse, verbal and emotional abuse and economic abuse; or