SHELLI SEHRIA Vs. UNION TERRITORY OF J&K
LAWS(J&K)-2020-8-22
HIGH COURT OF JAMMU AND KASHMIR
Decided on August 13,2020

Shelli Sehria Appellant
VERSUS
Union Territory Of JAndK Respondents

JUDGEMENT

Rajesh Bindaludge - (1.)The petitioners have approached this Court seeking protection of their life and liberty as they had solemnized marriage against the wishes of family members of petitioner No.1. It is an inter-religion marriage.
(2.)They had filed the present petition on 10.08.2020, which was listed in the Court on 11.08.2020. On that date, learned counsel for the petitioners submitted that the petitioners are facing threat to their life and liberty from family members of petitioner No.1, hence, they are not able to come to his office to appear in Court. He prayed for grant of interim protection so as to enable them to appear in court and make a statement.
(3.)On 11.08.2020 this Court passed the following order:
"1. The petitioners have approached this Court seeking protection of their life and liberty on account of having married against the wishes of the parents of petitioner No. 1. They apprehend danger to their life as it is an inter-religion marriage.

2. Learned counsel for the petitioners submitted that the petitioners are not even able to come to his office for appearance in this case as the private respondents are after them. He submitted that in case interim protection is granted to the petitioners, they will appear before the Court on the next date of hearing.

3. On request of learned counsel for the petitioners, adjourned to 13.08.2020.

4. In the meantime, respondent No. 6 is directed to ensure protection of life and liberty of the petitioners to enable them to reach the office of their counsel to appear in this case on the next date of hearing.

5. Copy of this order be supplied to the petitioners under the seal and signatures of the Bench Secretary."

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