Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
Satinder Singh vs Bhupinder Kaur on 2 November, 2011
Unknown vs Sanjay Chakraborty on 3 August, 2016
Sumitra Manna vs Gobinda Chandra Manna on 23 June, 1987
Savitri Balchandani vs Mulchand Balchandani on 14 February, 1986

[Section 13(2)] [Section 13] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 13(2)(iii) in The Hindu Marriage Act, 1955
24 [(iii) that in a suit under section 18 of the Hindu Adoptions and Maintenance Act, 1956 (78 of 1956), or in a proceeding under section 125 of the Code of Criminal Procedure, 1973 (2 of 1974) [or under the corresponding section 488 of the Code of Criminal Procedure, 1898 (5 of 1898)], a decree or order, as the case may be, has been passed against the husband awarding maintenance to the wife notwithstanding that she was living apart and that since the passing of such decree or order, cohabitation between the parties has not been resumed for one year or upwards; or