GRANDI VANI ALIAS KOLLIPARA VANI Vs. GRANDHI VEERA RAGHAVA SUBRAMANYAM
LAWS(APH)-2020-12-117
HIGH COURT OF ANDHRA PRADESH
Decided on December 09,2020

Grandi Vani Alias Kollipara Vani Appellant
VERSUS
Grandhi Veera Raghava Subramanyam Respondents

JUDGEMENT

M VENKATA RAMANA,J. - (1.)Heard Sri Y.Nagi Reddy, learned counsel for the petitioner. Service against the respondent is held sufficient. None represented him.
(2.)The petitioner is the wife of the respondent. Their marriage was celebrated on 30.10.2015 at Tirumala as per applicable rites and customs. For certain reasons, which both parties dispute, they have been living separately from each other.
(3.)The respondent filed H.M.O.P.No.101 of 2019 on the file of the Court of learned Additional Senior Civil Judge, Chirala, for restitution of conjugal rights.
;


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