Main Search Premium Members Advanced Search Disclaimer
Citedby 40 docs - [View All]
Karim Abdul Rehman Shaikh vs Shehnaz Karim Shaikh & Others on 11 July, 2000
Abdul Rauf Khan vs Halemon Bibi And Anr. on 23 December, 1988
Nagoor Mohamed Farooq And Others vs Smt. Mavada Roashan Jahan And ... on 7 August, 2000
Mahamadrafik Akbar Bagwan vs Nurbegam Mahamadrafik Bagwan And ... on 15 December, 1998
Abdul Rashid (Dr.) vs Mst. Farida W/O Abdul Rashid on 9 October, 1993

[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 7 in The Muslim Women (Protection of Rights on Divorce) Act, 1986
7. Transitional provisions.—Every application by a divorced woman under section 125 or under section 127 of the Code of Criminal Procedure, 1973 (2 of 1974) pending before a Magistrate on the commencement of this Act, shall, notwithstanding anything contained in that Code and subject to the provisions of section 5 of this Act, be disposed of by such Magistrate in accordance with the provisions of this Act.