Contact Details

Law Firm Name : Deepa Tiwari

Country : India

City : Central Delhi

Area : Supreme Court


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Practicing Since :  2006

Qualification : LL.B. HONS. PG DIPLOMA CORPORAE LAW

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Enrolment Details

Enrolment No Enrolment State Enrolment BAR
1362/06 MADHYA PRADESH BAR COUNCIL OF MADHYA PRADESH

 Civil

 Arbitration & ADR

 Corporate & Regulatory

 Consumer,Product&Service Liability

 Contract & Drafting

 Criminal Law

 Family & Divorce

 High Courts (India)

 IP, Trademark & Copyright

 Tribunals

 RERA

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Subject :  Child visitation rights
Question :  My child lives with his mother in a different city. His mother is not letting me meet him for many months....ever since i had a healrh issue early last year. Please advise about my rights in such a situation

Answer by Deepa Tiwari :  If you are looking to assert your visitation rights, be prepared to undergo a thorough analysis by the court. Before approaching the judge, it is a good idea to consult an attorney. The court may consider your relationship with your child, your background, and your mental health. Any history of criminal activity, domestic violence, or abuse may also impact the court’s decision. Biological parents have a right to seek child visitationor child custody. If the parents cannot agree on visitation or custody arrangements, either one may ask the court to grant his or her request through a contested hearing. Courts deciding visitation and other custody issues focus on the best interest of the child. Generally, courts presume that children benefits from having both parents involved in their upbringing.