R JAYACHANDRAN Vs. AMUTHA @ P AMUTHASURABI
LAWS(MAD)-2019-1-18
HIGH COURT OF MADRAS
Decided on January 02,2019

R JAYACHANDRAN Appellant
VERSUS
Amutha @ P Amuthasurabi Respondents

JUDGEMENT

P. N. Prakash, J. - (1.) These Revision Petitions have been preferred challenging the order dated 24.06.2009 passed by the learned Judge, Family Court, Coimbatore in M.C.No.115 of 2006.
(2.) For the sake of convenience, the parties will be referred to by their name.
(3.) Jayachandran, who was a Soldier in the Indian Army, got married to Amutha on 25.06.1990 and they were issueless. Amutha initiated proceedings in M.C.No.115 of 2006 before the Family Court, Coimbatore under Section 125 Cr.P.C. against Jayachandran, claiming Rs.15,000/- per month as maintenance. It is the case of Amutha that since Jayachandran suffered infertility, she could not conceive and this caused discord in their marital relationship, leading Jayachandran to consume liquor and beating her. It is her further case that when Jayachandran was in Rajasthan where he was posted in the year 2002, he quarreled with her and dropped her in her natal home and deserted her. She has further admitted in her petition that Jayachandran issued a legal notice dated 14.12.2004 for restitution of conjugal rights, to which, a reply dated 24.01.2005 was issued by her, agreeing to join him, despite which, he had failed to live with her. Hence, the petition and the claim for maintenance.;


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