RAJANBHAI KARSANBHAI RATHOD Vs. STATE OF GUJARAT & 1
LAWS(GJH)-2016-9-55
HIGH COURT OF GUJARAT
Decided on September 09,2016

Rajanbhai Karsanbhai Rathod Appellant
VERSUS
State Of Gujarat And 1 Respondents

JUDGEMENT

- (1.) Rule. Service of rule is waived by Mr. Manan Mehta, Ld. APP and Mr. Hitesh Patel, Ld. Advocate for respondent nos. 1 and 2 respectively.
(2.) Heard learned advocates for the parties. Perused the record.
(3.) The petitioner is husband, whereas respondent no. 2 is wife, who has preferred application under section 125 of Criminal Procedure Code before the Family Court at Rajkot on 20/2/2013, claiming maintenance from the petitioner husband because of his negligence in maintaining her and because she is unable to maintain herself. Such application being Criminal Misc. Application No. 160/2013 has been partly allowed by the Family Court, Rajkot, by impugned judgment and order dated 30/3/2015, whereby the petitioner is directed to pay monthly maintenance of Rs.6,000/- to the respondent no. 2 from the date of application and to pay Rs.1,000/- towards costs of such litigation. The Family Court has also given set off of interim amount of maintenance, if any, paid by the husband and made it clear that the petitioner would be entitled to get set off of any amount of maintenance paid pursuant to any other order of maintenance in any other proceedings.;


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