PRAKASH S/O BHAGWAN BOKDE Vs. SMT. RAJANI W/O PRAKASH BOKDE
LAWS(BOM)-2017-7-60
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on July 14,2017

Prakash S/O Bhagwan Bokde Appellant
VERSUS
Smt. Rajani W/O Prakash Bokde Respondents

JUDGEMENT

SMT.VASANTI A.NAIK, J. - (1.) The learned Counsel for the parties had tendered a compromise pursis in the Court on 13.7.2017. The same was accepted on record and marked as Exhibit-Z. Since the parties have decided to dissolve the marriage solemnized between them on 10.5.1998 on the terms and conditions in the compromise pursis at Exhibit-Z, in pursuance of the agreement in Clause (ii) of the compromise pursis, we have permitted the appellant - husband to deposit a sum of Rs.2,50,000/- in the Court on 14.7.2017, i.e. today by a Demand Draft. A sum of Rs.2,50,000/- is deposited by the appellant-husband in the Court by a Demand Draft vide Stamp No.8215/2017. It is stated in the compromise pursis that two more Demand Drafts of Rs.2,50,000/- each would be deposited by the appellant-husband in this Court and as soon as the respondent - wife vacates the residential house of the appellant-husband, the outer limit being one month, she could withdraw the amount.
(2.) The respondent - wife has agreed that she will not claim monthly maintenance of Rs.3,000/- and/or any other amount from the appellant-husband towards her maintenance, in future. The appellant- husband has agreed to spend for the marriage of his daughter Ku. Riya. Certain other terms and conditions on which the parties have agreed are also mentioned in the compromise pursis at Exhibit -Z.
(3.) The parties are personally present in the Court today. They state that they are ad idem on the terms and conditions mentioned in the compromise pursis and the marriage solemnized between them on 10.5.1998 may be dissolved by a decree of divorce by consent on the terms mentioned in the compromise pursis at Exhibit-Z. On a query made by this Court, the parties have stated that they are ad idem on the terms and conditions mentioned in the compromise pursis at Exhibit-Z. After the appellant-husband is satisfied that the respondent - wife has vacated the residential house, the respondent - wife is permitted to withdraw the amount of Rs.7,50,000/- that would be deposited by the appellant- husband in the Court in terms of the compromise pursis.;


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