PRIYANKA CHAWLA Vs. AMIT CHAWLA
LAWS(SC)-2016-1-30
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on January 08,2016

Priyanka Chawla Appellant
VERSUS
Amit Chawla Respondents

JUDGEMENT

- (1.) Leave granted. The appellant and respondent were duly married on 26th April, 2007. Unfortunately, after a couple of years, differences started between them which culminated in a decree of divorce granted by the Family Court, Ghaziabad on 20th September, 2014 in case No.765/2011, on the ground of cruelty.
(2.) The matter was pursued before the High Court of Ahallabad leading to the impugned judgment dated 09.09.2015. The High Court confirmed the decree of divorce. However, regarding the permanent alimony, despite the compromise said to have been entered between the parties for a total amount of Rs.36.50 lacs, the High Court reduced the amount to Rs.29.50 lacs.
(3.) It is not in dispute that an amount of Rs.21 lacs had already been paid by the respondent before the High Court.;


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