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Citedby 2 docs
Arab Ahemadhia Abdulla And Etc. vs Arab Bail Mohmuna Saiyadbhai And ... on 18 February, 1988
Sk. Basir vs The State Of West Bengal And Anr. on 2 February, 2007

[Section 2] [Complete Act]
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Central Government Act
Section 2(b) in The Muslim Women (Protection of Rights on Divorce) Act, 1986
(b) “iddat period” means, in the case of a divorced woman,—
(i) three menstrual courses after the date of divorce, if she is subject to menstruation;
(ii) three lunar months after her divorce, if she is not subject to menstruation; and
(iii) if she is enceinte at the time of her divorce, the period between the divorce and the delivery of her child or the termination of her pregnancy, whichever is earlier;