MUKUL SARMA Vs. SABITA CHAKRABORTY
LAWS(SC)-2016-2-21
SUPREME COURT OF INDIA
Decided on February 01,2016

Mukul Sarma Appellant
VERSUS
Sabita Chakraborty Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The appellant approached this Court with certain grievances regarding permanent alimony to be paid to the respondent. The High Court has directed payment of Rs. 7,00,000/- for the respondent and Rs.3,00,000/- for the child born to the appellant and the responent.
(3.) On service of notice on the respondent, through a Legal Aid counsel, the respondent has informed this Court that she is not in a position to go over to Delhi because of certain family circumstances.;


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