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[Section 3(1)] [Section 3] [Complete Act]
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Central Government Act
Section 3(1)(b) in The Muslim Women (Protection of Rights on Divorce) Act, 1986
(b) where she herself maintains the children born to her before or after her divorce, a reasonable and fair provision and maintenance to be made and paid by her former husband for a period of two years from the respective dates of birth of such children;