BHAGYASHRI W/O KUNDAN GIRI AND ... Vs. KESHAV S/O GANPATI GIRI AND OTHERS
LAWS(BOM)-2017-12-103
HIGH COURT OF BOMBAY
Decided on December 22,2017

Bhagyashri W/O Kundan Giri And ... Appellant
VERSUS
Keshav S/O Ganpati Giri And Others Respondents

JUDGEMENT

PRAKASH D.NAIK, J. - (1.) The petitioner no.1 has filed this petition challenging the order passed by Judicial Magistrate, First Class (Court No.1), Latur ('JMFC') in Miscellaneous Criminal Application No.47 of 2014 dated 13th July 2015 as well as order dated 27 th June 2016 passed by Additional Sessions Judge, Latur in Criminal Appeal Nos.30 of 2015 and 31 of 2015.
(2.) The petitioner is the wife of deceased Kundan Giri. Their marriage was solemnized on 7th April 2002 as per hindu rights and customs. Out of the wedlock, three children were born namely Mayuri, Vaibhavi and Harshada. They are impleaded as petitioner nos. 2 to 4 in this petition. The respondent nos.1 and 2 are the father-in-law and mother-in-law of petitioner no.1. Respondent nos.3 is the brother-in-law and respondent nos.4 and 5 are the sisters-in-law of the petitioner no.1.
(3.) The petitioner no.1 had filed an application under Sections 12, 17, 18, 20, 21 and 22 of the Protection of Women from Domestic Violence Act, 2005 ('D.V.Act'). The said application was filed on 23 rd January 2014. The learned JMFC, Latur vide order dated 13 th July 2015 partly allowed the said application. The respondent nos.1 and 2 were directed to jointly pay Rs.1,000/- per month to petitioner no.1 towards maintenance. They were also directed to pay Rs.500/- per month to petitioner no.1 towards rent of the house from the date of order. They were further directed to jointly pay Rs.2,000/- to the petitioner as compensation. The application against opponent nos.3 to 5 (respondent nos.3 to 5 herein) was dismissed. Rest of the claims were also dismissed.;


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