SAFEENA AKTHER Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-2-49
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 11,2020

Safeena Akther Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents


Referred Judgements :-

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


JUDGEMENT

Dhiraj Singh Thakur,J. - (1.)Petitioners are present in person.
(2.)Petitioner No. 1, namely, Safeena Akhter , states that she has attained the age of majority and has married with petitioner No. 2 of her own free will and without any undue threat or coercion.
(3.)The documents reflecting the marriage of the petitioners are on record.
Learned counsel for the petitioners has also placed on record the documents, which show that both the petitioners are major.

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