ABDUL RAHIM RAHEMAN SHAIKH Vs. SAIDA ABDUL RAHIM SHAIKH AND ORS.
LAWS(BOM)-2020-1-314
HIGH COURT OF BOMBAY
Decided on January 03,2020

Abdul Rahim Raheman Shaikh Appellant
VERSUS
Saida Abdul Rahim Shaikh And Ors. Respondents

JUDGEMENT

- (1.) Rule. Rule made returnable forthwith. Heard finally by consent of parties.
(2.) The learned counsel for the petitioner/husband argued that the learned courts below totally erred in assessing the amount of maintenance in the wake of earnings of the respondent/wife. He submitted that the respondent/wife is getting income of Rs.1800/- by way of pension and rent from tenants, where as the petitioner/husband is getting pension of Rs.1700/-. He is aged about 65 years.
(3.) As against this, the learned counsel for the respondent/wife argued that the petitioner/husband was working as a driver. He is a retired driver having been superannuated from the services of State Transport Corporation. Therefore, the impugned order is correct and infact the maintenance is required to be enhanced to the original award of Rs.5,000/- per month.;


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