MAHENDRA S/O KADUBA WAHULE Vs. REENA W/O MAHENDRA WAHULE
LAWS(BOM)-2017-12-80
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on December 15,2017

Mahendra S/O Kaduba Wahule Appellant
VERSUS
Reena W/O Mahendra Wahule Respondents

JUDGEMENT

T.V.NALAWADE,J. - (1.) The appeal is filed against judgment and order of proceeding No. A-154/2014, which was pending before the Family Court Aurangabad. The proceeding filed under section 13 of the Hindu Marriage Act, 1955 (hereinafter referred to as 'the Act' for short) for divorce is dismissed by the Family Court. Both the sides are heard.
(2.) In short, the facts leading to the institution of the present proceeding can be stated as follows :- The relevant dates and incidents for the present purpose can be given as follows :- (i) 21-02-2010 - Date of marriage. (ii) February 2011 - Parties started living separate from each other. (iii) 27.9.2013 - The date of decision of the proceeding filed by wife under section 9 of the Act. (iv) 10.4.2014 - The date of filing of proceeding of divorce by husband.
(3.) The proceeding for divorce is filed on the grounds of cruelty, desertion and illicit relations of the wife with a person. The said person is named in the petition by the husband. It is his contention that right from the beginning, the wife was not ready to cohabit with him, she used to return to parents' house and on inquiry, she admitted that she had affair with the said person and she had married with the present petitioner only due to insistence of her mother and brother.;


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