VEENA DEVI, WIFE OF SHAMBHU CHOUDHARY Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-42
HIGH COURT OF PATNA
Decided on June 01,2021

Veena Devi, Wife Of Shambhu Choudhary Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

S.KUMAR,J. - (1.) Heard learned counsel for the parties.
(2.) This criminal revision petition has been filed for setting aside the order dated 10.8.2017 passed by learned Principal Judge, Family Court, Vaishali at Hajipur dismissing the petition of petitioner filed under Section 125 of Cr.P.C. seeking maintenance from opposite party no.2.
(3.) Briefly stated the facts of the case is that petitioner is wife of opposite party no.2 who filed a petition on 27.10.2014 under Section 125 Cr.p.c. seeking maintenance to herself and Patna High Court CR. REV. No.1114 of 2018 dt.01-06-2021 their four minor children giving rise to maintenance case No.217 of 2014 pending in the court of Principal Judge, Family Court, Vaishali at Hajipur.;


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