PERIN PRABIR ROY Vs. PRABIR ROY
LAWS(SC)-2006-3-118
SUPREME COURT OF INDIA
Decided on March 24,2006

Perin Prabir Roy Appellant
VERSUS
Prabir Roy Respondents

JUDGEMENT

B.N. Srikrishna, J. - (1.)This is the usual dispute between husband and wife. (Unfortunately, in these cases at hand, the husband is 77 years old and stricken with Alzheimer's disease, and the wife is 56 years old).
(2.)Transfer Petition (Civil) No. 498/2005 is filed by the wife-Mrs. Perin Prabir Roy. There are matrimonial proceedings pending in the Family Court at Bandra, Bombay, State of Maharashtra being M.J. Petition No. A-775/2005 titled "Prabir Roy Vs. Perin Prabir Roy ", which the petitioner-wife seeks to be transferred to a Court having competent jurisdiction in Ahmedabad, State of Gujarat on the ground that she is a single lady facing acute financial hardship and it would be impossible for her to travel to Bombay, State of Maharashtra from Ahmedabad, State of Gujarat.
(3.)Transfer Petition (Civil) No. 1114/2005 is filed by the husband seeking transfer of M.J. Petition No. A-775/2005 titled "Prabir Roy Vs. Perin Prabir Roy " pending in the Family Court at Bandra, Bombay, State of Maharashtra to the Court of the learned District Judge at Alipore, South 24-Paraganas, State of West Bengal on the ground that he is old, stricken with Alzheimer's disease and with some other medical problems.


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