ROJASARA RITESHBHAI BHARATBHAI Vs. STATE OF GUJARAT
LAWS(GJH)-2020-2-390
HIGH COURT OF GUJARAT
Decided on February 18,2020

ROJASARA RITESHBHAI BHARATBHAI Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

B.N. Karia, J. - (1.) By way of preferring this Criminal Revision Application, the applicant has challenged the impugned judgment and order dated 19.03.2019 passed by learned Family Court, Surendranagar in Criminal Misc. Application No.402 of 2018.
(2.) The brief facts are as under:
(3.) That, marriage of the respondent no.2 was solemnized with one Amijbhai Ajijbhai Solanki on 16.05.2004 as per their rites and rituals at Surendranagar and from the said wedlock, one child namely Sanya was born. That, husband of the respondent no.2 namely Amijbhai was suffering from kidney disease and he was on last breath and therefore, before his death, respondent No.2 had taken divorce from him. That, husband of the respondent No.2 namely Amijbhai was died on 04.11.2012. That, the applicant-original opponent had come into acquaintance with respondent No.2 as he had accompanied the husband of the respondent No.2 at his illness. After the death of husband of respondent No.2, she fallen in love with the applicant herein and therefore, she had accepted the Hindu religion and she had been converted from Muslim to Hindu by religion and thereafter, her name was also changed from Sahina to Sapna. The respondent No.2 had registered her marriage at Hindu Mahasabha Khadiya, Ahmedabad.;


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