Section 7   [ View Judgements ]

Transitional provisions


7.  Transitional provisions. - Every application by a divorced woman under Section 125 or under Section 127 of the Code of Criminal Procedure, 1973 pending  before a Magistrate on the commencement  of this Act, shall notwithstanding  anything contained in that Code and subjected to the provisions of Section 5 of this Act, be disposed of by such Magistrate in accordance with the provisions of this Act.

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