SUZANNE FARISHA SYIEM DUTT Vs. SABYASACHI DUTT
LAWS(SC)-2016-8-32
SUPREME COURT OF INDIA
Decided on August 01,2016

Suzanne Farisha Syiem Dutt Appellant
VERSUS
Sabyasachi Dutt Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The short question involved in this appeal is of jurisdiction of the court in the matter of custody of a minor child. This question is now pending before the District Judge, Alipore, South 24 Parganas, Kolkata.
(3.) Since we propose to direct the District Judge to first go into the question of jurisdiction, we refrain from referring to the factual or legal aspects of the matter. Therefore, this appeal is disposed of with a direction to the District Judge, Alipore, Kolkata to first decide the question of jurisdiction of the Court in dealing with the matter under Section 25 of the Guardians and Wards Act, 1890.;


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