SATISH CHANDER AHUJA Vs. SNEHA AHUJA
LAWS(SC)-2020-10-24
SUPREME COURT OF INDIA
Decided on October 15,2020

Satish Chander Ahuja Appellant
VERSUS
Sneha Ahuja Respondents


Referred Judgements :-

GOUGH VS. GOUGH [REFERRED TO]
DILWORTH VS. STAMPS COMMR. [REFERRED TO]
EVENEET SINGH VS. PRASHANT CHAUDHARI [REFERRED TO]
EVENEET SINGH VS. PRASHANT CHAUDHRI [REFERRED TO]
KRISHI UTPADAN MANDI SAMITI VS. SHANKAR INDUSTRIES [REFERRED TO]
SMT. SALONI MAHAJN VS. SHRI MADAN MOHAN VIG [REFERRED TO]
A.R. HASHIR NAJYAHOUSE AND ORS. VS. SHIMA AND ORS [REFERRED TO]
DEEPIKA KUMAR VS. MEDHAVI KUMAR AND ORS [REFERRED TO]
HARISH CHAND TANDON VS. DARPAN TANDON AND ANR [REFERRED TO]
KOLLI BABI SAROJINI AND ORS. VS. KOLLI JAYALAXMI AND ANR [REFERRED TO]
NAVNEET ARORA VS. SURENDER KAUR AND ORS [REFERRED TO]
PREETI SATIJA VS. RAJ KUMARI AND ANR [REFERRED TO]
RICHA GAUR VS. KAMAL KISHORE GAUR [REFERRED TO]
SMT. CHANCHAL AGARWAL VS. JAGDISH PRASAD GUPTA AND ANR [REFERRED TO]
N.S. LEELAWATI AND ORS. VS. R. SHILPA BRUNDA [REFERRED TO]
PAYAL SANCHETI (SMT.) AND ANR. VS. HARSHVARDHAN SANCHETI [REFERRED TO]
SANGEETA VS. OM PARKASH BALYAN AND ORS [REFERRED TO]
M S SHERIFF VS. STATE OF MADRAS [REFERRED TO]
RAZIA BEGUM VS. SAHEBZADI ANWAR BEGUM [REFERRED TO]
S M JAKATI VS. S M BORKAR [REFERRED TO]
JAGIR SINGH GOEL ROADWAYS VS. STATE OF BIHAR [REFERRED TO]
SOUTH GUJARAT ROOFING TILES MANU FACTURERS ASSOCIATION VS. STATE OF GUJARAT [REFERRED TO]
RAMESH CHANDER KAUSHAL VS. VEENA KAUSHAL [REFERRED TO]
RESERVE BANK OF INDIA UNION OF INDIA PEERLESS GENERAL FINANCE AND INVEST MENT CO LIMITED STATE OF WEST BENGAL VS. MENT COMPANY LIMITED:PEERLESS GENERAL FINANCE AND INVEST MENT COMPANY LIMITED:RESERVE BANK OF INDIA:PEERLESS GENERAL FINANCE AND INVEST MENF COMPANY LIMITED [REFERRED TO]
B R MEHTA VS. ATMA DEVI [REFERRED TO]
MAHALAKSHMI OIL MILLS MAHALAKSHMI TRADERS RAMALINGESWARA OIL MILL JAVA KRISHNA OIL MILLS VS. STATE OF ANDHRA PRADESH:COMMERCIAL TAX OFFICER:COMMERCIAL TAX OFFICER:STATE OF ANDHRA PRADESH [REFERRED TO]
RAMESH HIRACHAND KUNDANMAL VS. MUNICIPAL CORPORATION OF GREATER BOMBAY [REFERRED TO]
P KASILINGAM VS. P S G COLLEGE OF TECHNOLOGY [REFERRED TO]
V M SHAH VS. STATE OF MAHARASHTRA [REFERRED TO]
K G PREMSHNKER VS. INSPECTOR OF POLICE [REFERRED TO]
SHANTI KUMAR PANDA VS. SHANKUNTALA DEVI [REFERRED TO]
IQBAL SINGH MARWAH VS. MEENAKSHI MARWAH [REFERRED TO]
S R BATRA VS. TRUNA BATRA [OVERRULED]
BHARAT CO OPERATIVE BANK LTD VS. CO OPERATIVE BANK EMPLOYEES UNION [REFERRED TO]
VIMALBEN AJITBHAI PATEL VS. VATSLABEEN ASHOKBHAI PATEL [REFERRED TO]
KARNATAKA POWER TRANSMISSION VS. ASHOK IRON WORKS PVT LTD [REFERRED TO]
SETH RAMDAYAL JAT VS. LAXMI PRASAD [REFERRED TO]
VISHNU DUTT SHARMA VS. DAYA SAPRA [REFERRED TO]
KISHAN SINGH VS. GURPAL SINGH [REFERRED TO]
HIMANI ALLOYS LTD VS. TATA STEEL LTD [REFERRED TO]
MARIA MARGARIDA SEQUERIA FERNANDES VS. ERASMO JACK DE SEQUERIA DEAD THROUGH L RS [REFERRED TO]
NEETU MITTAL VS. KANTA MITTAL [REFERRED TO]
PRABHAKARAN VS. STATE OF KERALA [REFERRED TO]
K SUBRAMANI VS. DIRECTOR OF ANIMAL HUSBANDARY [REFERRED TO]
SARDAR MALKIAT SINGH VS. KANWALJIT KAUR [REFERRED TO]
STATE OF WEST BENGAL VS. ASSOCIATED CONTRACTORS [REFERRED TO]
PAMELA SHARDA VS. RAMA SHARDA [REFERRED TO]
EKTA ARORA VS. AJAY ARORA AND ORS. [REFERRED TO]
S.M. ASIF VS. VIRENDER KUMAR BAJAJ [REFERRED TO]
KUNAPAREDDY @ NOOKALA SHANKA BALAJI VS. KUNAPAREDDY SWARNA KUMARI & ANR [REFERRED TO]
HIRAL P. HARSORA AND ORS. VS. KUSUM NAROTTAMDAS HARSORA AND ORS. [REFERRED TO]
VAISHALI ABHIMANYU JOSHI VS. NANASAHEB GOPAL JOSHI [REFERRED TO]
MANMOHAN ATTAVAR VS. NEELAM MANMOHAN ATTAVAR [REFERRED TO]
PIONEER URBAN LAND AND INFRASTRUCTURE LIMITED VS. UNION OF INDIA [REFERRED TO]



Cited Judgements :-

TULSHIRAM @ TULSIDAS S/O HARIBHAU VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2021-7-124] [REFERRED TO]
SONA C. SOMAN VS. STATE OF KERALA [LAWS(KER)-2021-10-168] [REFERRED TO]
BHARTI ANAND VS. SUSHANT ANAND [LAWS(DLH)-2022-4-261] [REFERRED TO]
JAGDEEPBHAI CHANDULAL PATEL VS. RESHMA RUCHIN PATEL D/O SHANKARLAL HATHIRAM SANJHIRA [LAWS(GJH)-2022-1-20] [REFERRED TO]
RAVNEET KAUR VS. PRITHPAL SINGH DHINGRA [LAWS(DLH)-2022-2-27] [REFERRED TO]
JYOTSANA PAWAR VS. DAULAT RAM PAWAR [LAWS(DLH)-2021-4-163] [REFERRED TO]
SANKET S/O RAVINDRA DHONGE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-8-1] [REFERRED TO]
ANURADHA AGARWAL VS. SHIV SHANKAR AGARWAL [LAWS(CAL)-2021-7-66] [REFERRED TO]
SHYAMLAL VYAS VS. INDERCHAND [LAWS(MPH)-2022-1-33] [REFERRED TO]
KRISHNA BHADORIYA VS. GEETA BHADORIYA [LAWS(MPH)-2022-1-73] [REFERRED TO]
MADALSA SOOD VS. MAUNICKA MAKKAR [LAWS(DLH)-2021-12-46] [REFERRED TO]
JYOTSANA PAWAR VS. DAULAT RAM PAWAR [LAWS(DLH)-2021-5-16] [REFERRED TO]
MASOOD KHAN VS. MILLIE HAZARIKA [LAWS(MEGH)-2021-3-11] [REFERRED TO]
ADITYA ANAND VARMA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-6-36] [REFERRED TO]
SHYAMALI DUTTA VS. SATTYA SANDIP DUTTA [LAWS(CAL)-2022-5-24] [REFERRED TO]
PERMANAND VIJAY KUMAR VS. SAVITRI DEVI [LAWS(DLH)-2021-3-286] [REFERRED TO]
MAHINKUTTY VS. ANSHIDA [LAWS(KER)-2021-4-95] [REFERRED TO]
SHIVANI MITTAL VS. INDU GUPTA [LAWS(DLH)-2021-8-110] [REFERRED TO]
PRABHA TYAGI VS. KAMLESH DEVI [LAWS(SC)-2022-5-53] [REFERRED TO]
RESHMI R. SALGAONKAR VS. PRAKASH RAMA SALGAONKAR [LAWS(BOM)-2021-3-127] [REFERRED TO]
GANESH S/O. BADRI RATHOD & ORS VS. SAU. NIKITA W/O. GANESH RATHOD & ANR [LAWS(BOM)-2021-7-56] [REFERRED TO]
CHAITANYA SINGHANIA VS. KHUSBOO SINGHANIA [LAWS(CAL)-2021-9-20] [REFERRED TO]


JUDGEMENT

ASHOK BHUSHAN, J. - (1.)Leave granted.
(2.)This appeal raises important questions of law pertaining to the interpretation and working of the Protection of Women from Domestic Violence Act, 2005 (hereinafter referred to as "Act, 2005").
(3.)This appeal has been filed by Satish Chander Ahuja, the plaintiff questioning the judgment of Delhi High Court dated 18.12.2019 in RFA No.381/2019 by which judgment Delhi High Court has set aside the decree granted in favour of the plaintiff dated 08.04.2019 under Order XII Rule 6 of Civil Procedure Code, decreeing the suit filed by the plaintiff for mandatory and permanent injunction. The High Court after setting aside the decree of the Trial Court has remanded the matter back to the Trial Court for fresh adjudication in accordance with the directions given by the High Court. The plaintiff aggrieved by the judgment of the High Court has come up in this appeal.
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