MANZOOR AHMAD LONE Vs. HASEENA
LAWS(J&K)-2020-1-25
HIGH COURT OF JAMMU AND KASHMIR
Decided on January 28,2020

Manzoor Ahmad Lone Appellant
VERSUS
HASEENA Respondents




JUDGEMENT

Ali Mohammad Magrey,J. - (1.)This petition under Section 482 Cr. P. C, has been filed by the petitioner seeking quashment and setting aside of order dated 07.12.2019 passed by the learned Court of Principal District Judge Anantnag in case titled Manzoor Ahmad Lone v. Mst. Haseena Akther and anr in file no. 159/M, whereby, the learned Judge has dismissed the appeal and directed the parties to cause their presence before the trial court on 17.12.2019 for further proceedings.
(2.)Briefly stated the case of the petitioner is that he got married to respondent no.1 and out of the said wedlock one daughter was begotten during the substance of the said marriage but unfortunately soon after the birth of the said daughter the behaviour of respondent no. 1 did not remain satisfactory towards the petitioner with the result the life of the petitioner got ruined, he came to know that she has illicit relationship with another man. It is submitted that the petitioner fixed various meetings with the parents of respondent no. 1 in which the respondent no.1 was found guilty of adultery which prompted the petitioner to pronounce divorce upon the respondent no.1. It is submitted that the parents of respondent no.1 took her along with child (respondent no.2) and since then she is living separately from the petitioner. However, it is submitted that respondent no.1 filed an application U/s 12 of the J&K PWDV Act on 6.11.2017 before the trial court wherein she had sought numerous reliefs, of which the petitioner was aggrieved of and challenged the same before the appellate court, who dismissed the appeal vide impugned order dated 07.12.2019 of which the petitioner is again aggrieved and challenges the same on the grounds detailed out in the petition.
(3.)I have gone through the impugned order of learned Principal District and Sessions Judge, Anantnag. No irregularity is found in the impugned order which warrants interference of this Court. The impugned order is sound and was passed in tune with the mandate of law.
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