BALRAM YADAV Vs. FULMANIYA YADAV
LAWS(SC)-2016-4-48
SUPREME COURT OF INDIA (FROM: CHHATTISGARH)
Decided on April 27,2016

BALRAM YADAV Appellant
VERSUS
Fulmaniya Yadav Respondents

JUDGEMENT

- (1.) Leave granted. 1. The appellant instituted a Civil Suit before the Family Court, Ambikapur, Sarguja, Chhattisgarh seeking a declaration to the effect that respondent is not his legally married wife. By judgment dated 28.12.2013, the Civil Suit was decreed declaring that the respondent was not appellant's legally married wife.
(2.) The respondent, being aggrieved, moved the High Court of Chhattisgarh. The High court, as per the impugned order dated 14.01.2015, allowed the appeal holding that the Family Court lacked jurisdiction to deal with the matter. According to the High Court, a negative declaration was outside the jurisdiction of the Family Court.
(3.) Heard the learned counsel for the parties.;


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