MRS. PHYLLIS DIANA HEARNE Vs. SGT. DENZIL DONALD PATRICK HEARNE
LAWS(P&H)-1950-12-14
HIGH COURT OF PUNJAB AND HARYANA
Decided on December 18,1950

Mrs. Phyllis Diana Hearne Appellant
VERSUS
Sgt. Denzil Donald Patrick Hearne Respondents

JUDGEMENT

Harnam Singh, J. - (1.) MR . Phyllis Diana Hearne was married to Sgt. Denzil Donald Patrick Hearne on 5 -4 -1948.
(2.) ON 18 -10 -1949, Mrs. Phyllis Diana Hearne appealed under Section 18, Divorce Act, that her marriage with the Respondent may be declared to be null and void on the ground that on 5 -4 -1948, Sgt. Denzil Donald Patrick Hearne was married to Mrs. Freda James Hearne and that marriage had not boon dissolved. Respondent was served but he did not contest the proceedings in the trial Court.
(3.) ON evidence examined at the trial the learned District Judge has allowed the Petitioner and granted the Petitioner an ex parte decree nisi with costs declaring null and void her marriage with the Respondent. The trial Court has then ordered that the Petitioner will have the custody of the minor child pending confirmation of the decree.;


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