AASHIYABANU BADRUDDIN ANSARI & ANR Vs. STATE OF GUJARAT & ANR
LAWS(GJH)-2016-9-96
HIGH COURT OF GUJARAT
Decided on September 19,2016

Aashiyabanu Badruddin Ansari And Anr Appellant
VERSUS
State Of Gujarat And Anr Respondents

JUDGEMENT

- (1.) Rule. Service of Rule is waived by Mr. Manan Mehta, learned APP for the respondent no.1 and Mr. P. P. Majmudar, learned advocate for respondent no.2.
(2.) Heard learned advocate Mr. S. D. Mansuri, for the applicants and learned APP Mr. Manan Mehta, for the respondent no.1 and learned advocate Mr. P. P. Majmudar, for respondent no.2. Perused the record.
(3.) The petitioners herein are original applicants who have filed an application for maintenance under Section 125 of the Code of Criminal Procedure for maintenance against respondent no.2 being husband of petitioner no.1 and father of petitioner no.2 on 06.10.2010 and claimed Rs.15,000/- towards maintenance to petitioner no.1 and Rs.7000/- towards maintenance of petitioner no.2. However, by impugned judgment dated 29.04.2015 in such Criminal Misc. Application No.1738 of 2010 when Family Court has partly allowed the application and thereby awarded meager amount of Rs.2000/- towards maintenance of wife and Rs.1000/- towards maintenance of son, they have challenged such order in this revision petition mainly for enhancing the amount of maintenance claiming that it should be Rs.15,000/- for wife and Rs.7000/- for minor as already claimed in main application before the Family Court.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.