MANGINA VENKATA KRISHNAMACHARYULU Vs. MANGINA KRISHNAVENI
LAWS(APH)-2019-9-11
HIGH COURT OF ANDHRA PRADESH
Decided on September 04,2019

Mangina Venkata Krishnamacharyulu Appellant
VERSUS
Mangina Krishnaveni Respondents

JUDGEMENT

U Durga Prasad Rao, J. - (1.)The challenge in this Civil Revision Petition, at the instance of petitioner/respondent, is to the order, dated 26.02.2019, in I.A. No.1414 of 2019 in H.M.O.P. No.25 of 2018, passed by the learned Principal Senior Civil Judge, Kakinada (for short, 'the trial Court'), where under the leaned Judge allowed the petition filed by the respondent/petitioner under Section 24 of the Hindu Marriage Act, 1955 (for short, 'the Act of 1955') and granted Rs.30,000/- p.m. towards interim maintenance from the date of filing the petition.
(2.)The petitioner/respondent filed HMOP No.25 of 2018 seeking divorce against the respondent/petitioner wherein the respondent filed I.A. No.1414 of 2018 seeking interim maintenance, which was allowed.
(3.)Heard Ms.Kalla Tulasidurgamba, learned counsel for the petitioner, and Sri Chalasani Ajay Kumar, learned counsel for the respondent.
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