JIVANA DEVI YOGENDRA NATH ADHAR Vs. VIMAL KUMAR DAYARAM MAKANE
LAWS(SC)-2016-1-110
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on January 27,2016

Jivana Devi Yogendra Nath Adhar Appellant
VERSUS
Vimal Kumar Dayaram Makane Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The appellants approached the High Court of Judicature at Mumbai, aggrieved by an order passed by the Judicial Magistrate, 1st Class, Court No. 2, Nasik dated 07.12.2010 directing them to hand over the custody of the child borne to the first respondent. That order was affirmed by the High Court by the impugned order dated 25.08.2011.
(3.) By order dated 21.02.2012, the order of the High Court was stayed by this Court.;


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