Free Legal Advice from Top Lawyers in India

Question :  What Is the Law Related to Alimony in India?

Subject :  What Is the Law Related to Alimony in India?
Answer By Lawyer :  “The most prominent law under which men can claim alimony or maintenance is the Hindu Marriage Act, 1955. Under this act, a Hindu husband can claim alimony from his wife if he is not capable of providing for himself. There are also other factors that come into play here,” explains Siji
Naresh 

Question :  What Is the Law Related to Alimony in India?

Subject :  What Is the Law Related to Alimony in India?
Answer By Lawyer :  “The most prominent law under which men can claim alimony or maintenance is the Hindu Marriage Act, 1955. Under this act, a Hindu husband can claim alimony from his wife if he is not capable of providing for himself. There are also other factors that come into play here,” explains Siji“The most prominent law under which men can claim alimony or maintenance is the Hindu Marriage Act, 1955. Under this act, a Hindu husband can claim alimony from his wife if he is not capable of providing for himself. There are also other factors that come into play here,” explains Siji
Naresh