Main Search Premium Members Advanced Search Disclaimer
Citedby 138 docs - [View All]
Nagamuthula Kondaiah vs State Of A.P., Rep. By P.P. & ... on 2 August, 2012
Shilpa Tandon vs Harish Chand Tandon & Anr. on 15 November, 2016
Purnima Sahni vs Rati Sahni & Anr. on 7 September, 2016
S. Prabhakaran vs State Of Kerala Represented By on 6 June, 2008
Smt. Indiramma vs Smt. T. Vanitha on 10 September, 2013

[Complete Act]
User Queries
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 2 in The Muslim Women (Protection of Rights on Divorce) Act, 1986
2. Definitions.—In this Act, unless the context otherwise requires,—
(a) “divorced woman” means a Muslim woman who was married according to Muslim law, and has been divorced by, or has obtained divorce from, her husband in accordance with Muslim law;
(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;
(c) “Magistrate” means a Magistrate of the First Class exercising jurisdiction under the Code of Criminal Procedure, 1973 (2 of 1974) in the area where the divorced woman resides.
(d) “prescribed” means prescribed by rules made under this Act.