Don’t treat Daughter-in-law as House Maid – Supreme Court

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Don’t treat Daughter-in-law as House Maid  Daughter-in-law is Family and not Domestic Help

Here are the Observations of the Supreme Court while sentencing Gurnaib Singh to five years imprisonment for torturing his wife, who committed suicide.

A daughter-in-law is to be treated as a member of the family with warmth and affection and not as a stranger …. She should not be treated as a housemaid and she cannot be ‘thrown out of her matrimonial home at any time”

SC said that a bride must be respected in her matrimonial home as it  “reflects the sensitivity of a civilised society”.

SC Bench (justices K.S. Radhakrishnan and Dipak Misra)  said it was a matter of great concern that brides in several cases were being treated with total insensitivity, destroying their desire to live.

The SC bench added “It is a matter of grave concern and shame that brides are burned or otherwise their life-sparks are extinguished by torture, both physical and mental, because of demand of dowry and insatiable greed and sometimes, sans demand of dowry, because of cruelty and harassment meted out to the nascent brides, treating them with total insensitivity, destroying their desire to live and forcing them to commit suicide, a brutal self-humiliation of life”

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  1. […] Don't treat Daughter-in-law as House Maid – Supreme Court […]

  2. […] A daughter-in-law is to be treated as a member of the family with warmth and affection and not as a stranger …. She should not be treated as a housemaid and she cannot be ‘thrown out of her matrimonial home at any time” … Complete News here […]

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