MANOJ ANSLEM REBEIRO Vs. CANDACE ELIZEBATH REBEIRO
LAWS(SC)-2016-5-57
SUPREME COURT OF INDIA
Decided on May 09,2016

Manoj Anslem Rebeiro Appellant
VERSUS
Candace Elizebath Rebeiro Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The father of the minor child Marileine Amanda Rebeiro is before us seeking an appropriate order on visitation rights. The High Court, having regard to the earlier background of the case, has declined the visitation rights to the father.
(3.) Having heard the learned counsel on both sides, we find that whatever be the background of the case, it cannot be so acrimonious so as to deny the right of the father to see his daughter. Therefore, we direct the respondent to produce the child in the Family Court, Thiruvananthapuram, on the 3rd Saturday of every month at 11.00 AM and permit the child to interact with the father upto 01.00 PM. It will be open to the grand parents also to be present along with the father.;


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