SUJATA UDAY PATIL Vs. UDAY MADHUKAR PATIL
LAWS(SC)-2006-12-8
SUPREME COURT OF INDIA
Decided on December 13,2006

SUJATA UDAY PATIL Appellant
VERSUS
UDAY MADHUKAR PATIL Respondents


Referred Judgements :-

REYNOLD RAJAMANI VS. UNION OF INDIA [REFERRED TO]



Cited Judgements :-

SMT. RAJ KUMARI @ CHANDRAKALA W/O SHRI NANDLAL D/O SHRI BADRI SINGH, BY CASTE MALI KACHHAWAHA, RESIDENT OF SARDARSHAHAR AT PRESENT BIKANER VS. NANDLAL SON OF LATE SHRI DALCHAND JI, BY CASTE MALI, SANGODIYA, RESIDENT OF SARDARSHAHAR CHURU [LAWS(RAJ)-2016-10-66] [REFERRED TO]
RITU SAIGAL VS. RAKESH SAIGAL [LAWS(P&H)-2022-3-131] [REFERRED TO]
SURESH KUMAR VS. KANTI [LAWS(ALL)-2013-7-237] [REFERRED TO]
HARDEEP KAUR VS. SANJEEV SINGH [LAWS(HPH)-2014-1-61] [REFERRED TO]
RAMEN CHANDRA DEKA VS. SUJATA DEKA [LAWS(GAU)-2008-11-37] [REFERRED TO]
VIDYA SAGAR VS. KHIMI DEVI [LAWS(HPH)-2013-9-83] [REFERRED]
U. SREE VS. U. SRINIVAS [LAWS(SC)-2012-12-32] [REFERRED TO]
HEMANT KUMAR JANGADE VS. SMT. SHARDA JANGADE [LAWS(CHH)-2017-7-61] [REFERRED TO]
SHRIPAL MESHRAM VS. URMILA MESHRAM [LAWS(CHH)-2021-9-2] [REFERRED TO]
MEENA DEVI VS. SANTOKH SINGH [LAWS(HPH)-2010-11-404] [REFERRED TO]
VARSHABEN VS. JANAKKUMAR JAYARAMBHAI MISTRI [LAWS(GJH)-2010-10-113] [REFERRED TO]
ABHA VS. NITIN [LAWS(BOM)-2021-12-307] [REFERRED TO]
SURESH BHARDWAJ VS. SUBHADRA DEVI [LAWS(HPH)-2014-4-58] [REFERRED TO]
L HEMALATHA VS. N P JAYAKUMAR [LAWS(MAD)-2007-1-438] [REFERRED TO]
RAJALAKSHMI VS. VAIRAMUTHU [LAWS(MAD)-2010-7-603] [REFERRED TO]
AVTAR SINGH RATHORE VS. ASHA RATHORE [LAWS(HPH)-2013-9-52] [REFERRED TO]
ANINDI MUKHARJEE VS. SHRABONI [LAWS(CHH)-2016-9-3] [REFERRED TO]
RITABEN ASHWINKUMAR PARMAR VS. ASHWINKUMAR MANILAL PARMAR [LAWS(GJH)-2013-7-207] [REFERRED TO]
JAYANTA KUMAR MONDAL VS. PRATIMA MONDAL [LAWS(CAL)-2014-8-94] [REFERRED TO]
P NIRMALA VS. K MURUGUSELVAM [LAWS(MAD)-2012-2-280] [REFERRED TO]
K RAJDENRAN VS. POONGOTHAI [LAWS(MAD)-2011-7-137] [REFERRED TO]
PUSHPA RANI W/O RAJESH KUMAR VS. RAJESH KUMAR S/O LATE YOG NARAYAN PRASAD [LAWS(PAT)-2015-7-71] [REFERRED TO]
M PADMA VS. V VEERAMANI [LAWS(MAD)-2010-4-419] [REFERRED TO]
SATISH VS. KAMLA [LAWS(P&H)-2015-2-744] [REFERRED TO]
J BALASUBRAMANIAM VS. S PITCHAMMAL [LAWS(MAD)-2007-3-550] [REFERRED]
BRIJ BALA VS. SURINDER KUMAR [LAWS(J&K)-2008-4-13] [REFERRED TO]
SHAILESH KUMARI VS. AMOD KUMAR SACHAN [LAWS(ALL)-2015-11-23] [REFERRED TO]
LALITA DEONATH NIMJE VS. DEONATH GOPICHAND NIMJE [LAWS(BOM)-2010-4-49] [REFERRED TO]
G. SRINIVAS VS. S. ANURADHA [LAWS(KAR)-2023-3-242] [REFERRED TO]
ARUN KUMAR JAIN VS. GEETA [LAWS(MAD)-2014-6-220] [REFERRED TO]
U SREE VS. U SRINIVAS [LAWS(MAD)-2011-9-319] [REFERRED TO]
T NARAYANASAMY VS. N KALEESWARI [LAWS(MAD)-2009-11-620] [REFERRED TO]
MALA SHUKAL VS. VIJAY KUMAR [LAWS(ALL)-2013-7-238] [REFERRED TO]
RAJESHWARI S. GAVADI VS. MARUTHI S. GAVADI [LAWS(KAR)-2016-1-52] [REFERRED TO]
Saroj Kumari VS. Karnail Singh [LAWS(HPH)-2008-11-40] [REFERRED TO]
SHANTI RANJAN SAHA VS. PRANATI SAHA [LAWS(GAU)-2010-7-3] [REFERRED TO]
ASHUTOSH SARANGI VS. REETA DHARA [LAWS(ORI)-2015-8-6] [REFERRED TO]


JUDGEMENT

G. P. Mathur, J. - (1.)Leave granted.
(2.)These appeals, by the special leave, have been preferred against the judgment and decree dated 9.3.2004 of Bombay High Court (Aurangabad Bench) by which the second appeals preferred by the appellant herein were dismissed and the decree of divorce passed by the learned District Judge, Jalgaon, on 12.11.2002 was affirmed.
(3.)The marriage of the appellant and the respondent was performed on 1.3.1994 and a son Charul @ Chaitanya was born out of the wedlock on 6.2.1995. In the year 1999 the respondent (husband) filed a petition for a decree of divorce against the appellant (wife) under Section 13(1)(i-a) and (i-b) of the Hindu Marriage Act, 1955 on the ground that the appellant had treated him with cruelty and had also deserted him for a continuous period of not less than two years immediately preceding the presentation of the petition. The petition was contested by the appellant on various grounds. The Joint Civil Judge (Senior Division) passed a decree for judicial separation on 10.12.2001. The appellant and respondent both preferred appeals against the said decree and the learned District Judge, Jalgaon, by the judgment and decree dated 12.11.2002, dismissed the appeal filed by the appellant and allowed the appeal filed by the respondent and dissolved the marriage of the parties by a decree of divorce. He further directed that the respondent shall pay permanent alimony @ Rs.700/- per month to the appellant and @ Rs.500/- per month to the son Charul @ Chaitanya. The second appeals preferred by the appellant against the decree passed by the learned District Judge were dismissed by the High Court on 9.3.2004.


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