GAUTAM S/O JAIRAM GAVAI Vs. SAU. RAGINI ALLEGED W/O GAUTAM
LAWS(BOM)-2017-1-60
HIGH COURT OF BOMBAY
Decided on January 20,2017

Gautam S/O Jairam Gavai Appellant
VERSUS
Sau. Ragini Alleged W/O Gautam Respondents

JUDGEMENT

KUM.INDIRA JAIN, J. - (1.) By these applications under Section 482 of the Code of Criminal Procedure, applicant has assailed the judgment and order of the Family Court, Akola in Petition No.E-82/2010 passed on 21.10.2011, order dated 31.12.2014 passed by the Judicial Magistrate, First Class, Akola in Miscellaneous Criminal Case No.949/2010 and order dated 18.3.2015 passed by the Adhoc Additional Sessions Judge, Akola in Criminal Appeal No.11/2015.
(2.) Heard the learned counsel for the parties. Since common questions of facts and law arise in these two applications, they are disposed of by common judgment.
(3.) The facts giving rise to the applications may be stated, in brief, as under : Respondent no.1 claiming herself to be the wife of applicant, filed an application under Section 125 of the Code of Criminal Procedure before the Family Court, Akola. She pleaded that she was married to applicant Gautam Gawai on 11.5.1997. They have two sons Vaibhav and Nipun born out of the said wedlock. According to respondent Ragini, till Diwali 2009, they led happy married life. After Diwali-2009, quarrel between respondent and applicant started and applicant used to treat her as maid servant. He started harassing her and ultimately left the house, not to return forever. She made efforts to find out his whereabouts. She was not successful and so she informed about the same to the Superintendent of Police. According to respondent, both the children were studying in English Medium School. She was unable to maintain herself. She, therefore, claimed maintenance for herself and the children.;


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