D JAGADISH BABU Vs. D SUJATHA
LAWS(APH)-2019-7-3
HIGH COURT OF ANDHRA PRADESH
Decided on July 19,2019

D Jagadish Babu Appellant
VERSUS
D Sujatha Respondents




JUDGEMENT

M Seetharama Murti, J. - (1.)The revision petitioners, who are husband and wife, filed these two respective revisions against an order, dated 22.01.2019, of the learned Principal Senior Civil Judge, Tenali, passed in IA.no.77 of 2018 in HMOP.no.33 of 2017.
1.1 The husband's revision petition is CRP.no.439 of 2019. The wife filed the other revision having been aggrieved of the quantum of interim maintenance awarded to her @ Rs.1,500/- per month from the date of filing of the aforesaid HMOP till the date of its disposal.

(2.)I have heard the submissions of the learned counsel appearing for the parties.
(3.)The parties in this common order shall hereinafter be referred to as they are arraigned in the HMOP for convenience and clarity.
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