MASOOD KHAN Vs. MILLIE HAZARIKA
LAWS(MEGH)-2021-3-11
HIGH COURT OF MEGHALAYA
Decided on March 04,2021

Masood Khan Appellant
VERSUS
Millie Hazarika Respondents

JUDGEMENT

W.DIENGDOH,J. - (1.) Proceedings in C.R. Case No 204 (S) of 2020 between the parties herein with the Respondent No. 2 (The Respondent No. 1, State of Meghalaya has since been struck of from these proceedings vide Order dated 18.01.2021) as the Aggrieved Person and the Petitioner herein as the Respondent, which is an application under Section 12 of the Protection of Women from Domestic Violence, Act, 2005 (hereinafter referred to the DV Act, 2005) pending before the Court of the Learned Magistrate, Shillong is under question in this instant petition filed by the Petitioner/Respondent under Section 482 of the Code of Criminal Procedure, 1973.
(2.) The background of the dispute lies in the fact that the Petitioner herein and the Respondent No. 2 were married on 09.10.2000 in Dibrugarh, Assam, and thereafter lived together as husband and wife at their matrimonial home at Dibrugarh.
(3.) From the facts and circumstances as revealed from this petition, it appears that differences and misunderstanding have cropped up in the relationship between the two to the extent that, when the Respondent No. 2 sometime in September 2019, went on a tour to the United Kingdom after staying for a few days at Mumbai for the birth of the child of her sister and on return to Mumbai on 11.01.2020, never came back to her matrimonial home at Dibrugarh.;


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