ULFAT KOUSAR Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-1-24
HIGH COURT OF JAMMU AND KASHMIR
Decided on January 20,2020

Ulfat Kousar Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents


Referred Judgements :-

LATA SINGH VS. STATE OF U P [REFERRED TO]


JUDGEMENT

Sindhu Sharma,J. - (1.)Petitioners seek a direction to respondent Nos. 2 and 3 to provide them the police protection as they apprehend danger to their lives from respondent Nos. 4 and 5. It is submitted that the petitioners are major and have married out of their own free will. Copy of Nikah Nama dated 20.02.2019 has been placed on record. They submit that since they have contracted the marriage against the wishes of respondent Nos. 3 and 4, as such, they are facing harassment at the hands of respondent Nos. 3 and 4.
(2.)Learned counsel for the petitioners refers to the decision of the Supreme Court in Lata Singh v. State of U.P. and anr.; 2006 (5) SCC 475, and submits that in absence of there being any legal impediment, the petitioners are entitled to marry according to their choice and the official respondents are duty bound to protect the life and liberty of the petitioners.
(3.)Both the petitioners are present in person and are identified by their counsel. 3. Perusal of the record annexed with the writ file reveals that petitioners are major and have contracted marriage according to Muslim Personal Law, Rites and Customs.
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