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Citedby 4 docs
Thrity Hoshie Dolikuka vs Hoshiam Shavaksha Dolikuka B on 4 August, 1982
Recognition Of Foreign Divorce
Jamshed Framroze Kalyanvala vs Mrs. Zerina Jamshed Kalyanvala on 7 June, 1973
Report No.257 On "Reforms In Guardianship And Custody Laws In India"

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Central Government Act
Section 49 in The Parsi Marriage and Divorce Act, 1936
49. Custody of children.—In any suit under this Act, the Court may from time to time pass such interim orders and make such provisions in the final decree as it may deem just and proper with respect to the custody, maintenance and education of the children under the age of 47 [eighteen years] the marriage of whose parents is the subject of such suit, and may, after the final decree upon application, by petition for this purpose, make, revoke, suspend or vary from time to time all such orders and provisions with respect to the custody, maintenance and education of such children as might have been made by such final decree or by interim orders in case the suit for obtaining such decree were still pending. 48 [Provided that the application with respect to the maintenance and education of such children during the suit, shall, as far as possible, be disposed of within sixty days from the date of service of notice on the respondent.]