Main Search Premium Members Advanced Search Disclaimer
Citedby 5 docs
An Application For Bail Under ... vs Sri Rajkumar Pal on 18 March, 2014
Karim Abdul Rehman Shaikh vs Shehnaz Karim Shaikh & Others on 11 July, 2000
Mohammad Yameed vs State Of Uttar Pradesh And Anr. on 9 January, 1992
Mohammad Aslam vs State Of Haryana on 23 January, 2017
Shivakumar vs The State Of Karnataka on 30 March, 2017

[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 6 in The Muslim Women (Protection of Rights on Divorce) Act, 1986
6. Power to make rules.—
(1) The Central Government may, by notification in the Official Gazette, make rules for carrying out the purposes of this Act.
(2) In particular and without prejudice to the foregoing power, such rules may provide for—
(a) the form of the affidavit or other declaration in writing to be filed under section 5;
(b) the procedure to be followed by the Magistrate in disposing of applications under this Act, including the serving of notices to the parties to such application, dates of hearing of such applications and other matters;
(c) any other matter which is required to be or may be prescribed.
(3) Every rule made under this Act shall be laid, as soon as may be after it is made, before each House of Parliament, while it is in session, for a total period of thirty days which may be comprised in one session or in two or more successive sessions, and if, before the expiry of the session immediately following the session or the successive sessions aforesaid, both Houses agree in making any modification in the rule or both Houses agree that the rule should not be made, the rule shall, thereafter, have effect only in such modified form or be of no effect, as the case may be; so, however, that any such modification or annulment shall be without prejudice to the validity of anything previously done under that rule.