LAKSHMI BHAR W/O SHIV NARAYAN BHAR Vs. SHIV NARAYAN BHAR
LAWS(GAU)-2018-10-41
HIGH COURT OF GAUHATI
Decided on October 09,2018

Lakshmi Bhar W/O Shiv Narayan Bhar Appellant
VERSUS
Shiv Narayan Bhar Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. JUNM Laskar, learned counsel for the petitioner. None is present for and on behalf of the respondent.
(2.) The present revision has been preferred against the judgment and order passed by the learned Principal Judge, Family Court, Cachar at Silchar, in F.C. (Crl.) No.289/2006, dated 05.12.2009, under Section 125 CrPC.
(3.) Briefly stated, the case of the petitioner is that she preferred a petition under Section 125 CrPC, before the Principal Judge, Family Court, Cachar contending inter alia that the respondent is her married husband and he married her as per the Hindu rites and stayed together for around 10/12 years. The petitioner was a widow at the time of her marriage having two sons from her earlier husband. But however the respondent accepted the petitioner as his wife and also the responsibility of her two sons. After the living together for 10/12 years, the accused ousted her from the house by maintaining illicit affair with another woman. He never enquired about her wellbeing or about the children nor provided any maintenance to her. Praying for monthly maintenance, she preferred the claim petition for herself and her minor sons.;


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