RIPUNJOY KUMAR DAS Vs. BANDANA HAZARIKA
LAWS(GAU)-2018-2-113
HIGH COURT OF GAUHATI
Decided on February 26,2018

Ripunjoy Kumar Das Appellant
VERSUS
Bandana Hazarika Respondents

JUDGEMENT

RUMI KUMARI PHUKAN - (1.) Both the petitions being related to the same parties is taken together and disposed by this common order.
(2.) Heard the Ld. Counsel Mr. P. Kataki and Mr. R. Sharma for both the parties.
(3.) The parties before the Court enter into marriage on 15.09.2015 in the district of Sivsagar and started their conjugal life. But due to the differences of mental state, taste, attitude etc. husband find it difficult to continue the marriage and decided to file a divorce suit but since such divorce suit can be filed only after one year of marriage, hence the husband sought for leave to file divorce petition, as per the provision of law which was registered as Misc. Case No. 84/2016 in the Court of Principle Judge, Family Court, Guwahati. Accordingly, notice was issued to the respondent/wife to appear before the Court on 31.08.2016. Immediately, after receive of notice the wife also filed a petition under section 12 of Domestic Violence Act on 31.08.2016 before the Court of CJM, Sivsagar which has been registered as Misc. DV Case No. 11/2016. Both the cases now pending before the respective Court at Guwahati as well as the Sivsagar.;


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