KRISHNENDU DAS THAKUR Vs. STATE OF WEST OF BENGAL & ANR
LAWS(CAL)-2019-6-140
HIGH COURT OF CALCUTTA
Decided on June 28,2019

Krishnendu Das Thakur Appellant
VERSUS
State Of West Of Bengal And Anr Respondents

JUDGEMENT

Madhumati Mitra, J. - (1.) The petitioner has filed the present application under Article 227 of the Constitution of India read with Section 482 of the Code of Criminal Procedure, praying for quashing/setting aside the impugned order dated 10th October, 2018 passed by the Learned Additional Session Judge, Howrah in Criminal Appeal no.82 of 2017 and the order of rejection of the prayer for stay of the Mis.Execution Case no.298 of 2016 pending before the Learned Judicial Magistrate, Howrah Municipal Court, Howrah arising out of Miscellaneous Case no.27836/2014 under Section 12 of the Protection of Women from Domestic Violence Act, 2005.
(2.) In Miscellaneous Case no.27836/2014 under Section 12 of the Protection of Women from Domestic Violence Act, the petitioner was directed by the Learned Magistrate to pay Rs.3,000/- per month for maintenance and Rs.800/- per month for rent of alternative accommodation on and from 5th October, 2015 to the opposite party. Thereafter the petitioner initiated a matrimonial suit praying for dissolution of his marriage with his wife and obtained ex parte decree of divorce on 23rd February, 2016. After the decree of divorce the petitioner filed an application under Section 25 of the Protection of Women from Domestic Violence Act, 2005 praying for alteration/modification or revocation of the order dated 5th October, 2015, passed by the Learned Magistrate granting maintenance and rent for alternative accommodation in connection with Miscellaneous Case no.27836/2014 on the ground that his marriage with the opposite party was dissolved by a decree of divorce on 23rd February, 2016 and he is not liable to pay any amount to opposite party in terms of the order dated 5th October 2015. It is the specific contention of the petitioner that after the decree of divorce he is no longer in 'domestic relation' with the opposite party no.2.
(3.) All the Learned Counsel appearing for the parties advanced their arguments with the help of a series of decisions. Before delving deep into the matter, it would be better to deal with the relevant Sections and Provisions of the Protection of Women from Domestic Violence Act, 2005. Section 25 of the said Act reads as under: "Duration and alteration of orders- (1) A protection order made under Section 18 shall be in force till the aggrieved person applies for discharge. (2) If the Magistrate, on receipt of an application from the aggrieved person or the respondent, is satisfied that there is a change in the circumstances requiring alteration, modification or revocation of any order made under this Act, he may, for reasons to be recorded in writing pass such order, as he may deem appropriate.";


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