DHARMESH VASANTRAI SHAH Vs. RENUKA PRAKASH TIWARI
LAWS(BOM)-2020-6-104
HIGH COURT OF BOMBAY
Decided on June 09,2020

Dharmesh Vasantrai Shah Appellant
VERSUS
Renuka Prakash Tiwari Respondents

JUDGEMENT

S.C.Gupte, J. - (1.) Heard learned Counsel for the parties.
(2.) This writ petition challenges an order passed by the Family Court at Pune on an interim application made by the Petitioner herein (original Petitioner before the Family Court in a custody petition). The interim application had sought interim custody of Master Omiraj Shah, who is the minor son of the parties. It had also sought an interim injunction restraining the Respondent from taking the minor out of India, besides other related or consequential reliefs. By the impugned order, the Family Court rejected the interim application.
(3.) The short facts of the case, borne out by the narration in the petition, may be stated as follows :- According to the Petitioner, Master Omiraj Dharmesh Shah, who is six years old as of the date of the petition (currently seven years) was born to the parties out of a romantic relationship. The Petitioner claims to have met the Respondent sometime in or about 2008 and been in a romantic relationship with her from 2011 onwards and until June 2012. Master Omiraj was born to the Respondent on 11 December 2012. It is not in dispute that ever since his birth, the child has stayed with the Respondent, though in a flat which is jointly owned by the parties. The Petitioner claims to be living separately with his parents and son from his first marriage at another place in Pune. He, however, claims to have visited Master Omiraj three to four times a week and sometimes overnight whilst the child continued to reside with the Respondent. It is his case that from about June 2018, the Respondent has cut-off the Petitioner's access to Master Omiraj. It is the Petitioner's case that the Respondent is of a quarrelsome and violent nature; going by the fact that she has changed the schools attended by Master Omiraj on a couple of occasions, on one particular occasion after levying sexual harassment allegations against a member of the school staff and filing a complaint with the police in that behalf, and also by reason of the fact that there have been complaints as between the Respondent and some of her neighbours, which have resulted into FIRs, she is mentally and emotionally unfit to have the custody of Master Omiraj. It is submitted that the Respondent has made conscious efforts to minimise the social interaction of Master Omiraj with others. It is the Petitioner's case that the Respondent has applied to FRRO for an exist visa for Master Omiraj in order to go to New Zealand. On these facts, the Petitioner has claimed permanent custody of the minor son as final relief in the pending petition. His interim application, as noted above, has been for interim custody and a temporary injunction against the Respondent for taking the child out of India.;


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