KRIPA RANI DEBBARMA Vs. SHYMAL TRIPURA
LAWS(TRIP)-2021-2-24
HIGH COURT TRIPURA
Decided on February 10,2021

Kripa Rani Debbarma Appellant
VERSUS
Shymal Tripura Respondents

JUDGEMENT

S.G.Chattopadhyay,J. - (1.) This criminal revision petition has been filed challenging the judgment dated 15.07.2019 delivered in case No. Misc. 516 of 2016 by the Additional Judge, Family Court, Agartala in a proceeding under section 125 of the Code of Criminal Procedure, 1973 (Cr.P.C in short) whereby the respondent (husband hereinafter) was directed to pay Rs.3,000/- (Rupees three thousand) for each of his daughter Rasmi Tripura and son Rajbir Tripura towards their maintenance. Maintenance allowance having been denied to the wife, she has challenged the impugned judgment of the Family Court in this criminal revision petition.
(2.) Brief facts of the case are as under: The wife filed an application under section 125 Cr.P.C in the Family Court at Agartala claiming maintenance allowance @ Rs.15,000/- (Rupees fifteen thousand) per month for the maintenance of herself and her son and daughter. In her said application, she stated that her marriage with the respondent was solemnized on 13.06.2007 in accordance with the rites and customs of the Hindu marriage and during their marriage her parents gave Rs.60,000/- (Rupees sixty thousand) in cash to the husband and also gave ornaments, furniture, refrigerator, utensils etc of huge value pursuant to the demand of her husband. After marriage, she accompanied her husband to her matrimonial home and lived a conjugal life with him for about 2 (two) months at Bishramganj in Sepahijala District. Thereafter the husband changed his place of residence from Bishramganj to Agartala for his occupational purpose where the husband and wife started living together in a rented house. A few days thereafter, her husband started subjecting her to torture for dowry. He started extracting money ranging from Rs.5,000/- to Rs.10,000/- every month from her father though he was earning not less than Rs.30,000/- (Rupees thirty thousand) per month from private tuition by giving tuition to the students of various English medium schools including Holy Cross School, Auxilium Girls' School, Don Bosco School etc. Apart from his income from private tuition, he also owned huge landed property including a rubber garden on 30 acres' of land in his own name at Sabroom. Despite the differences and disputes between them, the wife conceived and delivered a daughter in 2008. Even after the birth of their daughter the husband continued torturing her. The husband also became alcoholic by that time. When they were living in a rented house at Agartala in 2012, the husband developed illicit relationship with their maid servant from November 2015. On a day in the month of Janurary, 2016, the wife discovered them in compromising position. When she raised protest she was beaten up by her husband. At that time the wife was carrying her second pregnancy. On 26th April, 2016 she left her matrimonial home along with her daughter for her parental home at Bishramganj. On 28th June, 2016 she reported the incidents of atrocities of her husband to police. She also reported the matter to the State Commission for Women. On 18th August, 2016 she gave birth to a son at the District Hospital at Udaipur in Gomati District. The wife had no source of income for maintenance of her children as well as of herself. Her husband on the other hand had a handsome monthly income from private tuition and properties. The wife, therefore, approached the Family court, Agartala claiming Rs.15,000/- (Rupees fifteen thousand) per month for their maintenance.
(3.) When notice was issued to the husband from the Family court, he appeared in court and filed written objection against the claim of his wife. He admitted his marriage with the petitioner and paternity of the daughter. But he denied the paternity of the son and claimed that when she conceived second time he had no access to her. It was further stated by the husband that during her second pregnancy when she was living with her parents at Bishramganh, the husband sent a messenger to her requesting her to come back. She refused and informed him through the messenger that a tumor developed in her stomach and for this reason she was unable to come back to him. The wife thus concealed her pregnancy which created doubts about his paternity of the son. He alleged that his wife never maintained a good relationship with him. According to him, he purchased a rubber garden with his savings from private tuition in the name of his wife which was sold out by her. Thereafter they had undertaken various businesses together including a poultry farm and manufacture and sale of garments. All those businesses were carried out in the parental house of the wife in her name and the wife used to look after those businesses and keep the profits in her accounts. He denied her allegations of misbehavior. He also denied to have developed illicit relationship with the maid servant. Rather, it was alleged by him that the wife engaged the maid servant for her own convenience and he had no time to make an affair with her, because he used to work from dawn till night to earn bread for the family. It was further alleged by the husband that the wife, during the period of her stay with him at Agartala, had taken loan from many people beyond his knowledge. Thereafter she left for her matrimonial home at Bishramganj without repaying such loan. After his wife left, the people from whom she borrowed money assembled in his house at Agartala and demanded repayment of their loan. One of them also filed a case against his wife under the Negotiable Instrument Act claiming the refund of loan. This apart, their maid servant Smt. Laxmi Malakar also filed FIR against the wife at East Agartala police station. It was alleged by her husband that in fear of the consequence of her misdeeds, she took shelter with her parents at Bishramganj. She did not return even after the husband requested her to come back. According to the husband, he earns not more than Rs.6000/- (Rupees six thousand) per month from his private tuition. His wife on the other hand has huge amount of monthly income from her business at Bishramganj. The husband, therefore, refused to provide any maintenance allowance to his wife and the son.;


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