SHILPA SACHDEV Vs. ANAND SACHDEV
LAWS(BOM)-2017-8-89
HIGH COURT OF BOMBAY
Decided on August 11,2017

Shilpa Sachdev Appellant
VERSUS
Anand Sachdev Respondents

JUDGEMENT

ANUJA PRABHUDESSAI, J. - (1.) Being aggrieved by the Order dated 22nd February, 2016 in Petition No. A-3072 of 2016, passed by the Family Court at Bandra, Mumbai, the appellant (wife) has filed the present appeal under Section 19 of the Family Court Act, 1984.
(2.) For the sake of convenience, the appellant-wife shall be referred to as "petitioner" and the respondent-husband shall be referred to as "respondent" as per their status in the petition before the Family Court.
(3.) A few relevant facts necessary to decide the appeal are as under:- The marriage of the petitioner and the respondent was solemnized on 9th March, 2000 at Coimbatore, Tamil Nadu, according to the Hindu Vedic Rights. The marriage was subsequently registered at Mumbai, on 13th March, 2000. Subsequent to the marriage, the petitioner and the respondent moved to Dubai. While in Dubai, the couple was blessed with two children, a son and a daughter. The son was born on 16th December, 2001 and the daughter was born on 15th January, 2008. ;


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