KSHETRIMAYUM NINGOL THOUNAOJAM ONGBI JOYMATI DEVI Vs. LOYANGAMBA THOUNAOJAM
LAWS(MANIP)-2019-8-42
HIGH COURT OF MANIPUR
Decided on August 26,2019

Kshetrimayum Ningol Thounaojam Ongbi Joymati Devi Appellant
VERSUS
Loyangamba Thounaojam Respondents

JUDGEMENT

M.V. Muralidaran, J. - (1.) The present application is being filed by the petitioners under Sections 397 and 401 read with section 482 of the Code of Criminal Procedure for quashing/setting aside the impugned order dated 21.01.2019 of the Ld. Family Court, Manipur passed in Cril. Misc. Case No.2 of 2018.
(2.) The petitioner Nos.1 and 2 are the wife and daughter respectively of the respondent. The petitioner No.1 is now serving as a staff nurse in Advance Hospital, Palace compound, Imphal East and earned a salary of Rs.6,500/- p.m.
(3.) The petitioner and her minor daughter being left without any assistance by the respondent filed Cril. (Maintenance) Case No.33 of 2014 under Section 125 Cr.P.C. in the Ld. Family Court, Manipur against the respondent. Ld. Family Court, Manipur was pleased to pass an order dated 29.09.2015 thereby directing the respondent to pay a sum of Rs.1,500/- to the petitioner and another sum of Rs.5,000/- to her minor daughter.;


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