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Citedby 1 docs
Karim Abdul Rehman Shaikh vs Shehnaz Karim Shaikh & Others on 11 July, 2000

[Section 3(3)] [Section 3] [Complete Act]
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Central Government Act
Section 3(3)(a) in The Muslim Women (Protection of Rights on Divorce) Act, 1986
(a) her husband having sufficient means, has failed or neglected to make or pay her within the iddat period a reasonable and fair provision and maintenance for her and the children; or