KISHORI LAL Vs. SHANTI DEVI
LAWS(SC)-1951-9-4
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on September 18,1951

KISHORI LAL Appellant
VERSUS
SHANTI DEVI Respondents


Referred Judgements :-

MUTHUKARUPPAN V. SELLAMI ACHI [REFERRED]
SAID-UL HAMID V. FEDERAL INDIAN ASSURANCE CO. LTD.,NEW DELHI [REFERRED]
CHUNNILAL KASTURCHAND VS. DUNDAPPA DAMAPPA [REFERRED]
DOMINION OF INDIA VS. HIRALAL BOTHRA [REFERRED]



Cited Judgements :-

MALOJI RAO NARSINGH RAO VS. SANKAR SARAN [LAWS(ALL)-1955-4-2] [REFERRED TO]
RAJ RAJENDRA SARDAR MALOJI NARSING RAO VS. SHANKAR SARAN [LAWS(ALL)-1957-8-11] [REFERRED TO]
JUGUL KISHORE VS. GOBARDHAN LAL [LAWS(ALL)-1963-9-2] [REFERRED TO]
K KRISHNAMURTHY VS. G VENKATA RAO [LAWS(APH)-1961-8-11] [REFERRED TO]
FIRM RADHE SHAM ROSHAN LAL VS. KUNDAN LAL MOHAN LAL [LAWS(P&H)-1956-1-23] [REFERRED TO]
RAM CHAND SAUDAGAR RAM VS. JIWAN BAI [LAWS(P&H)-1957-11-20] [REFERRED TO]
RAJ RAJENDRA SARDAR MOLOJI NAR SINGH RAO SHITOLE VS. SHANKAR SARAN [LAWS(SC)-1962-4-17] [RELIED ON]
KISHENDAS VS. INDO CARNATIC BANK IN LIQUIDATION [LAWS(APH)-1957-12-16] [REFERRED TO]
LAXMICHAND VS. TIPURI [LAWS(RAJ)-1955-10-36] [REFERRED TO]
BRAJMOHAN BOSE BENIMADHAV VS. KISHORILAL KISHANLAL [LAWS(MPH)-1954-7-1] [REFERRED TO]
ARJAN SINGH ETC VS. GURBINDER SINGH [LAWS(P&H)-1955-3-6] [REFERRED]
KUKADAP KRISHNA MURTHY, DEFENDANT, JUDGMENT VS. GODMATLA VENKATA RAO DIED PER L. RS. G. SRINIVASA MURTHY AND ANOTHER [LAWS(APH)-1957-7-39] [REFERRED TO]


JUDGEMENT

- (1.)This is a quarrel between husband and wife. The appellant is the husband.
(2.)On 29-3-1946 the respondent obtained an order against the appellant under S.488, Criminal P.C.
for payment of maintenance at the rate of Rs. 70 -a month. The order was obtained from the Court of a Magistrate at Lahore which is now in Pakistan. It is not disputed that at that time the Court making the order was a proper and competent Court nor is it disputed that prior to the partition of India the order could have been executed under S. 490. Criminal P. C. in the Court of the First Class Magistrate at Delhi. The order was directed to have effect from 31-3-1947 .

(3.)The appellant paid the respondent a sum of Rs. 240/- in instalments in pursuance of this order but as, according to the respondent, a further sum of Rs.860/- was due on 18-3-1949 she applied under S. 490 to the Court of the Magistrate, First Class, Delhi, for its enforcement.
;


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