KRISHNA KANTA NATH SON OF LATE JADURAM NATH Vs. STATE OF ASSAM
LAWS(GAU)-2018-12-57
HIGH COURT OF GAUHATI
Decided on December 13,2018

Krishna Kanta Nath Son Of Late Jaduram Nath Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. D K Bordoloi, learned counsel for the petitioner. Also heard Mr. K Singha, learned counsel for the respondent No. 2.
(2.) The matter basically pertains to the maintenance granted by the learned trial Court to the respondent on her prayer.
(3.) So far as the matters on record is concerned, the respondent/wife filed a petition u/s 125 CrPC before the Court of learned CJM, Morigaon in the year 2007 praying for maintenance for herself and her minor son which was registered as MR Case No. 248/07 wherein the learned trial Court by its order dated 14.11.2008 directed the present petitioner/husband to pay maintenance of Rs. 1,000/- to his wife and the child. While the maintenance amount was continuously paid by the present petitioner.;


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