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Sadhana Patra vs Subrat Pradhan on 10 March, 2006
Smt. Lata Pimple vs The Union Of India And Others on 8 January, 1993
Sarla Sharma vs State Of Rajasthan And Ors. on 24 September, 2001
Krishna Murari vs State Of Jharkhand And Ors. on 4 September, 2002
Moideen Bava vs Shahida on 30 March, 2006

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Central Government Act
Section 13 in The Family Courts Act, 1984
13. Right to legal representation.-Notwithstanding anything contained in any law, no party to a suit or proceeding before a Family Court shall be entitled, as of right, to be represented by a legal practitioner: -Notwithstanding anything contained in any law, no party to a suit or proceeding before a Family Court shall be entitled, as of right, to be represented by a legal practitioner\:" Provided that if the Family Court considers it necessary in the interest of justice, it may seek the assistance of a legal expert as amicus curiae.