PALLA SHANTHI KIRAN Vs. STATE OF A.P.
LAWS(APH)-2020-6-3
HIGH COURT OF ANDHRA PRADESH
Decided on June 17,2020

Palla Shanthi Kiran Appellant
VERSUS
STATE OF A.P. Respondents





Cited Judgements :-

TARUN PANDIT VS. STATE OF U.P [LAWS(ALL)-2022-1-52] [REFERRED TO]


JUDGEMENT

- (1.)Challenge in this Criminal Revision Case is to the order dated 29.04.2019 passed in F.C.O.P.No.32 of 2018 on the file of the Judge, Family Court-cum-Additional District Judge, Anantapuramu, whereby the petition filed by the revision petitioner, whose marriage was annulled by a decree of nullity passed under Section 12 of the Hindu Marriage Act, 1955, claiming monthly maintenance under Section 125 Cr.P.C., was dismissed on the ground that she cannot be termed as a wife or a divorcee as contemplated under Section 125 Cr.P.C.
(2.)The parties will be referred in this revision as they are arrayed before the trial Court for the sake of convenience.
(3.)Compendious statement of facts leading to the lis in this revision case may be stated as follows:
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