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Subject: Family Law Results: 64

“a Critical Analysis Of Gender Inequality In The Existing Legislation Relating To Property Rights In India: A Comparative Study Of Hindu And Muslim Law”

Though the Indian constitution bequests women identical rights and prospects, and a quantity of liberal laws such as the Equal Remuneration Act proc  ...Read More

By: Anchit Bhandari & Urvashi Jaswani | 10/13/2014 | Family Law

“will” Under Section 30 Of Hindu Marriage Act, 1956 -- An Analysis

The Hindu Succession Act, 1956 is an Act of the Parliament of India enacted to amend and codify the law relating to intestate or unwilled succession,  ...Read More

By: B.v.r. Sarma, Senior Law Officer, Vpt (retd.) & Advocate, Visakhapatnam | 02/06/2015 | Family Law

A Paradigm Of Hypocrisy Of Law

Discrimination against women is so pervasive that it sometimes surfaces on a bare perusal of the law made by the legislature itself. This is particul  ...Read More

By: Mr. Shabbeer Ahmed Shaik | 07/14/2005 | FAMILY LAW

Adoption Laws In India: Challenging Existing Law

The subject matter of this paper deals with comprehensive analysis of adoption law in India and how the adoption law around the world do not have muc  ...Read More

By: Niraj Meena | 06/28/2016 | Family Law

Anti Dowry Laws – Use Or Misuse

Dowry or Dahej is the payment in cash or / and kind by the bride’s family to the bridegroom’ s family along with the giving away of the bride ( call  ...Read More

By: Mr. Jitendra Gautam | | Family Law

Artificial Insemination And The Family

The traditional notion of a family involves a group of persons who are linked by blood and affinity, with the adult members responsible for the care  ...Read More

By: Priyasha Saksena | | Family Law

Band, Baajaa, ‘bargain’: Legal Status Of Pre-nuptial Agreements In India

They say marriages are made in heaven, and fortunate are ye, who get united in holy matrimony. Considered to be the biggest event for the bride and g  ...Read More

By: Divyanashi Chandra | | Family Law

Basic Provisions Of Domestic Violence Act, 2005

Protection of Women from Domestic Violence Act, 2005 contains five chapters and thirty seven sections. This article highlights some of the important  ...Read More

By: Miss Nikita Anand | | Family Law

Because Jack Did Not Builds This House Alone: The Right To The Matrimonial Home As A Property Right

Under Indian law, when title to the matrimonial home is in the name of the husband, the wife has no right of either ownership or possession over the  ...Read More

By: Mr. Arundbati Katju | | Family Law

Book Review : Family Law- Volume I: Family Laws & Constitutional Claims And Volume Ii: Marriage, Divorce And Matrimonial Litigation By Flavia Agnes

In “The Second Sex”, Simone de Beauvoir famously claims that, “One is not born, but rather becomes, a woman.  ...Read More

By: Rajat Kumar | | Family Law
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