HIRAL P. HARSORA AND ORS. Vs. KUSUM NAROTTAMDAS HARSORA AND ORS.
LAWS(SC)-2016-10-14
SUPREME COURT OF INDIA
Decided on October 06,2016

Hiral P. Harsora And Ors. Appellant
VERSUS
Kusum Narottamdas Harsora And Ors. Respondents

JUDGEMENT

R.F.NARIMAN,J. - (1.) Leave granted.
(2.) The present appeal arises out of a judgment dated 25.9.2014 of a Division Bench of the Bombay High Court. It raises an important question as to the constitutional validity of Section 2(q) of the Protection of Women from Domestic Violence Act, 2005, (hereinafter referred to as "the 2005 Act").
(3.) On 3.4.2007, Kusum Narottam Harsora and her mother Pushpa Narottam Harsora filed a complaint under the 2005 Act against Pradeep, the brother/son, and his wife, and two sisters/daughters, alleging various acts of violence against them. The said complaint was withdrawn on 27.6.2007 with liberty to file a fresh complaint.;


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