Main Search Premium Members Advanced Search Disclaimer
Citedby 24 docs - [View All]
Armaity Jimmy Sukhia vs Victoria Robert Crasto on 9 July, 1997
Balbir Singh vs Shanti Devi on 6 January, 1970
John Sushil Kale vs The Family Court Judge, Family ... on 9 July, 2007
Phiroze Bomanshaw Pothiwalla vs Shirinbai Phiroze Pothiwalla on 30 March, 1937
Merry vs Paulose on 3 February, 2009

[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. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 32 in THE DIVORCE ACT, 1869
32 Petition for restitution of conjugal rights. —When either the husband or the wife has, without reasonable excuse, withdrawn from the society of the other, either wife, or husband may apply, by petition to the District Court 32 [***] for restitution of conjugal rights, and the Court, on being satisfied of the truth of the statements made in such petition, and that there is no legal ground why the application should not be granted, may decree restitution of conjugal rights accordingly.