TAPAN JYOTI SAIKIA Vs. PINJUMONI SAIKIA
LAWS(GAU)-2018-11-62
HIGH COURT OF GAUHATI
Decided on November 15,2018

Tapan Jyoti Saikia Appellant
VERSUS
Pinjumoni Saikia Respondents

JUDGEMENT

A. S. Bopanna, J. - (1.) Heard Mr. G. P. Bhowmik, learned senior counsel assisted by Mr. D. Kalita, learned counsel for the appellant. Also heard Ms. R. Rabha, learned counsel for the respondent.
(2.) The appellant is before this Court assailing the judgment dated 20.11.2017 passed by the District Court, Morigaon in TS(D) No.14/2017. The respondent wife was before the court by filing a petition under Section 13 (1) (1-a) of Hindu Marriage Act seeking dissolution of the marriage on the ground of cruelty. The court below vide its judgment dated 28.11.2017 has allowed the petition and dissolved the marriage between the parties and has directed the appellant herein to pay permanent alimony of Rs.7,00,000.00 (Rupees seven lakh). The appellant husband claiming to be aggrieved is before this Court in this Appeal.
(3.) Heard the learned senior counsel for the appellant as well as the learned counsel for the respondent and perused the appeal papers.;


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