MRS. SHAMA RAHUL MOHOLKAR Vs. RAHUL DEORAO MOHOLKAR
LAWS(BOM)-2017-11-72
HIGH COURT OF BOMBAY
Decided on November 10,2017

Mrs. Shama Rahul Moholkar Appellant
VERSUS
Rahul Deorao Moholkar Respondents

JUDGEMENT

SHALINI PHANSALKAR JOSHI,J. - (1.) Rule. Rule made returnable forthwith with the consent of learned counsel for both the parties, heard finally at the stage of admission itself.
(2.) Both these writ petitions are arising out of one and the same order passed by the Principal Judge, Family Court, Pune in P. A. No.891 of 2014. Hence they are being decided by this common order.
(3.) For the convenience, parties are referred to by their original nomenclature, wife as "petitioner" and husband as "respondent".;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.