RAVI DHINGRA Vs. SANGEETA DHINGRA
LAWS(DLH)-2007-10-149
HIGH COURT OF DELHI
Decided on October 03,2007

RAVI DHINGRA Appellant
VERSUS
SANGEETA DHINGRA Respondents

JUDGEMENT

J.M. MALIK, J. - (1.) The learned Trial Court vide order dated 25.07.2006, while deciding the application under Section 24 of Hindu Marriage Act, 1955 granted a total amount of Rs.4,000/- as maintenance for the applicant wife and her minor daughter against the husband. Aggrieved by that order husband/petitioner has preferred this petition.
(2.) I have heard the counsel for the petitioner. He pointed out that petitioner filed salary certificate dated 01.06.2006, which reveals that the salary of the petitioner is Rs.6,600/- per month. He pointed out that the document produced by the respondent/ wife showing his monthly income at Rs.16,000/- per month vide letter dated 22.01.2004 is forged one.
(3.) This is an admitted fact that the petitioner is working as Recordist with Grammy Digital Audio Co.;


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