SUREN CHANDRA DAS Vs. STATE OF ASSAM AND ANR
LAWS(GAU)-2018-6-69
HIGH COURT OF GAUHATI
Decided on June 12,2018

Suren Chandra Das Appellant
VERSUS
STATE OF ASSAM And ANR Respondents

JUDGEMENT

Hitesh Kumar Sarma, J. - (1.) Heard Mr. AK Bharali, learned counsel for the accused-petitioner. Also heard Mr. NK Kalita, learned Additional Public Prosecutor, appearing for the State respondent No. 1 as well as Mr. P Kataki, learned counsel appearing for the respondent No. 2.
(2.) The present petition has been preferred by the husband/petitioner challenging the legality, propriety and correctness of the order, dated 28.08.2015, passed by the learned Judicial Magistrate First Class, Kamrup (Rural), Rangia in Misc. Case No. 01/2014 enhancing the monthly maintenance allowance to his child from Rs.1,000/- to Rs. 6,000/-.
(3.) It has been submitted, during the course of hearing, that the present petitioner/husband has been paying Rs. 6,000/- per month, as enhanced maintenance allowance as enhanced by the aforesaid judgment and order till date. The original order, granting monthly maintenance, was passed on 27.05.2011 in MR Case No. 20/2007, and enhancement is accordingly found to have been made after about 5 (five) years.;


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