RADHA DATTA PACHANGE Vs. DATTA AMBADAS PACHANGE
LAWS(BOM)-2017-1-105
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on January 31,2017

Radha Datta Pachange Appellant
VERSUS
Datta Ambadas Pachange Respondents

JUDGEMENT

- (1.) Rule. Rule made returnable forthwith and heard finally with consent of learned advocates for the parties.
(2.) This Miscellaneous Civil Application has been moved by applicant - wife for transfer of proceedings bearing Marriage Petition No.296 of 2015 initiated by respondent - husband in the Court of Civil Judge, Senior Division, Baramati, to a court at Aurangabad.
(3.) Learned advocate for the applicant points out that two proceedings initiated by the applicant are pending at Aurangabad and are being attended to by the respondent. It is further being contended that applicant's father is no more and it is difficult for her to attend to the proceedings at Baramati, since there is no one who would be able to escort and accompany her to Baramati. It is further submitted that the respondent and his family members are influential persons and the applicant apprehends untoward incident.;


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