ANUP KUMAR JAGNANI Vs. POOJA AGARWAL
LAWS(GAU)-2018-11-145
HIGH COURT OF GAUHATI
Decided on November 16,2018

Anup Kumar Jagnani Appellant
VERSUS
Pooja Agarwal Respondents

JUDGEMENT

A.M.BUJOR BARUA,J. - (1.) Heard Ms. M. Deuri, learned counsel for the petitioner. None appears for the respondent when the matter is called upon.
(2.) The present revision petition is preferred under Section 19(4) of the Family Court's Act, 1984 read with Section 482/401 of the Cr.P.C. 1973 and Article 227 of the Constitution of India against the order dated 27.04.2010 passed by the learned Family Court, Kamrup in Case No. F.C.(Crl) 318/2007. The Case No. F.C(Crl) 318/2007 was preferred by the present respondent being the wife against the petitioner for maintenance under Section 125 of the Cr.P.C. 1973. During the pendency of the proceeding under Section 125, the claimant wife filed a petition No.527/2010 with a prayer for an interim maintenance, on the ground that she was without any income and was required to live at the mercy of her father who also did not have sufficient income at that relevant point of time.
(3.) By the order dated 27.04.2010, the said petition of the respondent for an interim maintenance was given a consideration. The petitioner took the stand that his income was limited to Rs.1000/- per month from tuition and his other sources of income had in the meantime stopped. A stand was also taken by the petitioner husband that the respondent wife had some other source of income.;


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