NARINDER SINGH Vs. REKHA ALIAS PUSHPA
LAWS(DLH)-2007-2-36
HIGH COURT OF DELHI
Decided on February 12,2007

NARINDER SINGH Appellant
VERSUS
REKHA @ PUSHPA Respondents

JUDGEMENT

S.Muralidhar, J. - (1.) This appeal by the appellant is directed against the judgment dated 7.4.1984, passed by the learned Additional District Judge, dismissing the appellant/husband's petition, HMA. No. 274/83, seeking dissolution of his marriage with the Respondent/wife on the ground of cruelty under Section 13(1)(ia) of the Hindu Marriage Act, 1955(`Act').
(2.) The parties were married on February 12, 1980 in Agra according to Hindu religious rites and lived for 8 days thereafter in the first instance. They again lived together for a very brief while between April 21 and April 23 of 1980.
(3.) In support of his plea that he had been treated cruelly by the Respondent, the Appellant husband cited three specific instances. The first was that the "respondent's behaviour was arrogant, irritating, insulting and nagging and she created scenes in the house and refused to serve even tea to the friends and visitors of the appellant". The second was that on April 21, 1980 "the respondent quarrelled with the wife of the maternal aunt of the petitioner Shri Ami Chand at his house without any justification". The third was that "on April 5, 1981 in order to pressurise the petitioner to succumb to her unreasonable demand she sent a gang of 17 persons to his father when he was attending Pooja at a temple of Sri Krishan Mandir, Patparganj Road, Khureji, Delhi. They insulted and intimidated his father openly with dire consequences and also threatened not to allow the brother and sister of the petitioner to be married in the brotherhood if the petitioner failed to act as to whims and pleasure of the respondent".;


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