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Citedby 6 docs - [View All]
The Secretary, Tamil Nadu Wakf ... vs Syed Fatima Nachi on 9 July, 1996
The Secretary, Tamil Nadu Wakf ... vs Syed Fatima Nachi on 9 July, 1996
Kerala State Wakf Board vs Rasheeda on 14 March, 2007
Court No.28 Sufia Khatoon @ ... vs Asan Ara Bibi And Others on 3 September, 2014
Tripura Board Of Wakf vs Ayasha Bibi on 22 August, 2007

[Section 4] [Complete Act]
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Central Government Act
Section 4(2) in The Muslim Women (Protection of Rights on Divorce) Act, 1986
(2) Where a divorced woman is unable to maintain herself and she has no relative as mentioned in sub-section (1) or such relatives or any one of them have not enough means to pay the maintenance ordered by the Magistrate or the other relatives have not the means to pay the shares of those relatives whose shares have been ordered by the Magistrate to be paid by such other relatives under the second proviso to sub-section (1), the Magistrate may, by order direct the State Wakf Board established under section 9 of the Wakf Act, 1954 (29 of 1954), or under any other law for the time being in force in a State, functioning in the area in which the woman resides, to pay such maintenance as determined by him under sub-section (1) or, as the case may be, to pay the shares of such of the relatives who are unable to pay, at such periods as he may specify in his order.