MAMTA DEVI Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-8-26
HIGH COURT OF JAMMU AND KASHMIR
Decided on August 13,2020

MAMTA DEVI Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

Rajesh Bindal - (1.)Learned counsel for the applicants submitted that due to lockdown in the City because of Corona-Virus, he had not been able to get the Court fees to be annexed with this petition. He seeks some time to do the needful after the Court re-opens.
(2.)The application is allowed. The applicants are permitted to submit the Court fees in the Registry in terms of Circular No. 16/GS dated 29.03.2020 issued by the High Court.
(3.)The application is disposed of accordingly. The petitioners have approached this court claiming that they have married against the wishes of their parents, and are being unnecessarily harassed.
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