Section 2   [ View Judgements ]

Definitions


2.  Definition.-In this Act, unless the context otherwise requires,-

(a) "divorced woman" means a Muslim woman who was married according to Muslim law,  and has been divorced  by, or has obtained divorce from her husband in accordance with  Muslim law;

(b) "ideate period" means, in the case of a divorced woman,-

(i)  three menstrual courses after the date of divorce, if she is subject to menstruation;

(ii) three  lunar months after  her divorce, if she   is not  subject to menstruation;

(iii)  if she is enceinte at the time of her divorce, the  period between  the divorce and the delivery of her child or the termination of her pregnancy whichever is earlier;

(c) "Magistrate" means a Magistrate of of the First Class exercising jurisdiction under the Code of Criminal Procedure, 1973 in the area where the divorced  woman resides.

(d) "prescribed" means  prescribed by rules made under this Act.

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