GURPREET SINGH Vs. STATE OF HARYANA
LAWS(SC)-2002-9-130
SUPREME COURT OF INDIA
Decided on September 12,2002

GURPREET SINGH Appellant
VERSUS
STATE OF HARYANA Respondents





Cited Judgements :-

SURESH SAHU VS. STATE OF BIHAR [LAWS(JHAR)-2023-2-15] [REFERRED TO]
JODHRAJ SINGH VS. STATE OF RAJASTHAN [LAWS(SC)-2007-4-86] [REFERRED TO]
LAL MOHAMMAD MANJUR ANSARI VS. STATE OF GUJARAT [LAWS(GJH)-2013-3-407] [REFERRED TO]
BIJENDER VS. STATE [LAWS(DLH)-2018-2-231] [REFERRED TO]
SHANKER LAL VS. STATE OF U P [LAWS(ALL)-2015-5-432] [REFERRED TO]
VIPIN VS. STATE OF U.P. [LAWS(ALL)-2022-7-69] [REFERRED TO]
MUKESH AND ANOTHER VS. STATE FOR NCT OF DELHI AND OTHERS. [LAWS(SC)-2017-5-43] [REFERRED TO]
SHRI DILIP KUMAR MONDAL AND ANR. VS. THE STATE OF WEST BENGAL [LAWS(CAL)-2012-2-76] [REFERRED TO]
SANJAY KUMAR VS. STATE [LAWS(DLH)-2012-7-421] [REFERRED TO]
PATTU AND (3) OTHERS VS. STATE OF U P [LAWS(ALL)-2017-8-495] [REFERRED TO]
SURINDER SINGH AND ORS. VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2015-7-104] [REFERRED TO]
MAHENDRASINH PRAVINSINH ZALA VS. STATE OF GUJARAT [LAWS(GJH)-2019-2-130] [REFERRED TO]
V SUBRAMANIAM VS. STATE [LAWS(MAD)-2006-3-416] [REFERRED TO]
PREM NATH YADAVA VS. STATE OF U.P. [LAWS(ALL)-2022-1-90] [REFERRED TO]
NEPAL SINGH VS. STATE OF TRIPURA [LAWS(TRIP)-2016-9-28] [REFERRED]
HAR DEVI VS. STATE OF DELHI [LAWS(DLH)-2010-1-343] [REFERRED TO]
AJAY GUPTA VS. STATE THR CBI [LAWS(DLH)-2022-10-179] [REFERRED TO]
RAMESH VS. STATE OF M P [LAWS(MPH)-2007-9-12] [REFERRED TO]
RAMACHANDRAN VS. STATE OF KERALA [LAWS(KER)-2004-11-5] [REFERRED TO]
KAMLESHWAR VISHWAKARMA VS. STATE OF C.G. [LAWS(CHH)-2017-7-102] [REFERRED TO]
BHIM SINGH VS. STATE OF UTTARAKHAND [LAWS(SC)-2015-2-23] [REFERRED TO]
RAMKRUSHNA VS. STATE OF MAHARASHTRA [LAWS(SC)-2007-4-87] [REFERRED TO]
SHAIKH SATTAR VS. STATE OF MAHARASHTRA [LAWS(SC)-2010-8-71] [REFERRED TO]
STATE OF BIHAR VS. AJIT KUMAR [LAWS(PAT)-2020-10-15] [REFERRED TO]
HEMA RAM VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2015-5-47] [REFERRED TO]
HENNO @ ANWAR ALI AMIR MALEK VS. STATE OF GUJARAT [LAWS(GJH)-2013-3-291] [REFERRED TO]
SACHIN VS. STATE (NCT OF DELHI) [LAWS(DLH)-2019-10-53] [REFERRED TO]
RAM PAL VS. STATE OF U.P. [LAWS(ALL)-2020-5-10] [REFERRED TO]
JASBIR SINGH VS. STATE OF J&K [LAWS(J&K)-2016-2-11] [REFERRED TO]
AKASH VS. STATE (GOVT OF NCT OF DELHI) [LAWS(DLH)-2019-11-388] [REFERRED TO]
NARESH PALIWAL VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2013-1-71] [REFERRED TO]
STATE OF H.P. VS. CHUNI LAL AND OTHERS [LAWS(HPH)-2016-5-124] [REFERRED TO]
VIJAY PAL VS. STATE (GNCT) OF DELHI [LAWS(SC)-2015-3-8] [REFERRED TO]
SEENU ALIAS SEENIVASAN VS. STATE [LAWS(MAD)-2008-7-228] [REFERRED TO]
ALAVI VS. STATE OF KERALA [LAWS(KER)-2007-10-97] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. SANJEEV KUMAR [LAWS(HPH)-2016-8-305] [REFERRED TO]
KHEMRAJ AGRAWAL VS. STATE OF CHHATTISGARH THROUGH DISTRICT MAGISTRATE, RAIGARH [LAWS(CHH)-2018-7-16] [REFERRED TO]
SOHAN LAL VS. STATE NCT OF DELHI [LAWS(DLH)-2014-4-196] [REFERRED TO]
UBHAN YADAV VS. STATE OF U P [LAWS(ALL)-2021-6-29] [REFERRED TO]
BHARAT & 2 OTHERS VS. STATE OF U P [LAWS(ALL)-2017-3-320] [REFERRED TO]
ASIT KUMAR SEN GUPTA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2011-12-10] [REFERRED TO]
VUTUKURU LAKSHMAIAH VS. STATE OF ANDHRA PRADESH [LAWS(SC)-2015-4-68] [REFERRED TO]


JUDGEMENT

Banerjee, J. - (1.)The appellant Gurpreet Singh an Indian Air Force personnel had a love marriage with one Kalpna, a Nurse in a Military Hospital (since deceased). Later the facts reveal that Gurpreet left his job from Indian Air Force and joined as Assistant Vigilance Officer in Maruti Udyog in Gurgaon and Kalpna was also adjusted in the same Maruti Udyog in a section known as Bharat Seats. They lived in House No. C-2-113/4 D.L.F. Phase-I, Qutab Enclave, Gurgaon and had a son Sudeep out of their lawful wedlock.
(2.)It appears that the parties to the said marriage did not pull on well and the deceased and the appellant made a joint petition (Ex. P.N.) before the learned District Judge, Gurgaon under Section 13-B of the Hindu Marriage Act seeking divorce by mutual consent on 14-12-1993; though concededly they lived under one roof till Kalpna breathed her last as noticed hereinbefore in this judgment. The next date fixed in the petition was 17-7-1994.
(3.)Incidentally, on the further factual score it appears that purchase of flat No. C-2-113/4, Gurgaon (Ex. A4) prior to filing of consent petition however was in the joint name of both the spouses. The deceased thus had a half share in the flat and the consent petition for divorce created a bounden obligation for the appellant to pay a sum of Rs. 3,00,000/- to the wife.


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