GURPREET SINGH Vs. MANJINDER KAUR AND ORS.
LAWS(RAJ)-2019-9-296
HIGH COURT OF RAJASTHAN
Decided on September 25,2019

GURPREET SINGH Appellant
VERSUS
Manjinder Kaur And Ors. Respondents

JUDGEMENT

- (1.) This appeal is filed by the appellant as sailing the legality of the order dated 22.8.19 passed by the Family Court, Sriganganagar in Civil Miscellaneous Case No.439/18, where by an application preferred by the respondent under Section 24 of the Hindu Marriage Act, 1955 (for short "the Act of 1955"?) has been allowed and the appellant has been directed to pay maintenance pendente lite a sum of Rs.5,000/- per month each to the respondent and her minor daughter and litigation expenses Rs.1,000/- in lump sum.
(2.) The facts relevant are that the appellant filed a petition seeking decree of divorce against the respondent under Section 13 of the Act of 1955. During the pendency of the petition, the respondent preferred an application under Section 24 of the Act of 1955, claiming maintenance a sum of Rs.30,000/- per month and litigation expenses Rs.25,000/- in lump sum.
(3.) After due consideration of the material on record and rival submissions, the Family Court determined the amount of maintenance payable a sum of Rs.5,000/- each for the respondent-wife and her minor daughter-Jasangel. Hence, this appeal.;


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