Main Search Premium Members Advanced Search Disclaimer
Citedby 17 docs - [View All]
Dr. Preceline George @ Antony ... vs State Of Kerala Represented By The ... on 7 January, 2010
K.Rajendran vs Ambikavathy on 8 January, 2013
Ashraf Pallikkakalakath vs K.P.Rahmath on 21 January, 2010
Revision vs Yahya Khan

[Section 23] [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 23(1) in The Protection of Women from Domestic Violence Act, 2005
(1) In any proceeding before him under this Act, the Magistrate may pass such interim order as he deems just and proper.