Home / Latest News / Lok Sabha passes Triple Talaq Bill with Big Majority, Tougher Test awaits in Rajya Sabha

Lok Sabha passes Triple Talaq Bill with Big Majority, Tougher Test awaits in Rajya Sabha

December 29,2017:

Law Minister added that,”As far as the Maintenance is concerned, it will be at discretion of Magistrate. An accused will not get bail from Police Station but can seek bail in Magistrate’s Court”.

Triple Talaq
Triple Talaq

Modi Government has used its big majority in Lok Sabha to pass the Bill criminalising Triple Talaq among the Muslims even as some sections of opposition demanded changes in the proposed law and a small minority rejected the legislation.

Though no opposition party demanded a vote in Lok Sabha due to NDA numbers as well as reluctance to openly oppose proposed law, Government is bracing for a tougher numbers game in Rajya Sabha where it lacks a majority and opposition could insist on vetting by a Parliamentary Panel.

Lok Sabha passed the Muslim Women (Protection of Rights on Marriage) Bill amid a demand from opposition that “criminalisation” clause be scrutinised by Parliamentary Panel and Law Minister Ravi Shankar Prasad’s vociferous defence that House needed to choose between the procedures and cries of justice from Muslim women.

While rejecting opposition’s objections on the grounds such as Criminal Procedure being uncalled for in a civil contract like marriage, he added that Dowry Prohibition Act, Child Marriage Laws and Adultery Law were all linked to the marriage but invited criminal action.

BJP’s Meenakshi Lekhi stated that Politics had kept India from reforming the Triple Talaq despite 22 Islamic countries having done so.

She further added that Triple Talaq was not related to religion and pointed to law against practice of “Sati”. Lekhi added that Muslim women had a brother in PM Narendra Modi to take care of their concerns.

 

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