MANGTA Vs. BEGA
LAWS(J&K)-1986-10-2
HIGH COURT OF JAMMU AND KASHMIR
Decided on October 08,1986

MANGTA Appellant
VERSUS
MST. BEGA Respondents

JUDGEMENT

R.P. Sethi, J. - (1.) Through the medium of the petition under section 488, Criminal Procedure Code, the respondent claimed maintenance for herself and for her two children as the petitioner herein had allegedly refused to provide maintenance to them. During the course of the trial the petitioner-husband submitted that he has divorced his wife vide divorce deed XP-DA and that he was prepared and willing to maintain the children with him. It was further prayed that is the wife stood divorced and the petitioner father had offered to maintain the children, the petition was liable to be dismissed.
(2.) The trial court after recording the evidence of the parties and discussing the various provisions of law held that Mst. Bega, the wife, was entitled to maintenance at the rate of Rs. 100/- only for the period of iddat and that the children of the parties were entitled to be paid a sum of Rs. 100/per month as maintenance from the date of the application till they attain majority. Aggrieved by the order of the trial court, the husband petitioner filed a revision petition before the learned Sessions Judge, Bhadarwah who vide his order now impugned in the revision petition confirmed the order of the trial court.
(3.) I have heard the learned counsel for the parties and have perused the relevant record.;


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