RISHIKESH SHARMA Vs. SAROJ SHARMA
LAWS(SC)-2006-11-183
SUPREME COURT OF INDIA
Decided on November 21,2006

RISHIKESH SHARMA Appellant
VERSUS
SAROJ SHARMA Respondents


Cited Judgements :-

SHASHI PRABHA VS. ASHOK DHAWAN [LAWS(DLH)-2018-10-419] [REFERRED TO]
RAGHUBIR DAS VS. SARBAMANGALA DAS [LAWS(GAU)-2007-10-9] [REFERRED TO]
LATESH SUBHASH KADAM VS. NEESHA LATESH KADAM [LAWS(BOM)-2010-1-150] [REFERRED TO]
REETA VS. ANKIT KUMAR [LAWS(ALL)-2021-8-239] [REFERRED TO]
GURPREET KAUR VS. SHRI RAJEEV SINGH [LAWS(ALL)-2017-12-353] [REFERRED TO]
PAWAN KUMAR KASHYAP VS. RUKHMANI KASHYAP [LAWS(CHH)-2012-4-57] [REFERRED TO]
A K SHRIVASTAVA VS. TANVEER SHRIVASTAVA [LAWS(MPH)-2014-3-154] [REFERRED]
RAJENDRA KUMAR JAJODIA VS. PUJA JAJODIA [LAWS(CAL)-2008-4-23] [REFERRED TO]
K GANGATHARAN VS. SORNASUNDARI [LAWS(MAD)-2018-10-576] [REFERRED TO]
TRIPTI GOHITE VS. SANTOSH GOHITE [LAWS(MPH)-2017-10-195] [REFERRED TO]
GEETARANI TIWARI VS. YOGESH TIWARI [LAWS(MPH)-2022-1-251] [REFERRED TO]
AMARDEEP SINGH VS. HARVEEN KAUR [LAWS(SC)-2017-9-31] [REFERRED TO]
J BALASUBRAMANIAM VS. S PITCHAMMAL [LAWS(MAD)-2007-3-550] [REFERRED]
VIJAY KUMAR VERMA VS. MADHURIVERMA ALIAS PUSPA VERMA [LAWS(JHAR)-2007-5-2] [REFERRED TO]
RAJENDRA KRISHNA AGRAWAL SON OF SHRI BECHAN LAI AGRAWAL VS. SMT.SANDHYA RANI WIFE OF MR. RAJENDRA KRISHNA AGRAWAL D/O MR.VITHAL DAS AGRAWAL [LAWS(PAT)-2008-12-193] [REFERRED TO]
BHULU RANI DEY VS. RABI DEY [LAWS(GAU)-2012-4-74] [REFERRED TO]
KAJAL DAS VS. JULI MAHAJAN [LAWS(GAU)-2013-1-38] [REFERRED TO]
ALKA VS. RAJENDRA KUMAR [LAWS(ALL)-2011-12-35] [REFERRED TO]
SHASHI BALA VS. RAJENDRAPAL SINGH [LAWS(ALL)-2019-12-308] [REFERRED TO]
SUPRIYA A. VS. VIMAL ANBALAGAN [LAWS(ALL)-2021-12-104] [REFERRED TO]
SALENE KHALKHO VS. NIRANJAN KHALHO [LAWS(CHH)-2010-2-67] [REFERRED TO]
SHWETABH VIKRAM GUPTA VS. PRIYANKA GUPTA [LAWS(CHH)-2023-3-66] [REFERRED TO]
CHAND PARKASH SHARMA VS. KAUSHLYA DEVI [LAWS(HPH)-2007-10-121] [REFERRED TO]
MARTIN SAGAYANADIN VS. ANTOINETTE [LAWS(MAD)-2019-1-686] [REFERRED TO]
SIVASANKARAN VS. SANTHIMEENAL [LAWS(MAD)-2018-9-336] [REFERRED TO]
MANOJ KUMAR TRIPATHY VS. MAYARANI PRAHARAJ [LAWS(ORI)-2010-3-7] [REFERRED TO]
BINOD KUMAR SON OF BASUDEO PRASAD VS. MADHAVI KUMARI WIFE OF BINOD KUMAR AND DAUGHTER OF JOTISH PRASAD GUPTA [LAWS(PAT)-2009-2-109] [REFERRED TO]
RITABEN ASHWINKUMAR PARMAR VS. ASHWINKUMAR MANILAL PARMAR [LAWS(GJH)-2013-7-207] [REFERRED TO]
BHOPAL SINGH VS. URMILA DEVI [LAWS(DLH)-2022-10-51] [REFERRED TO]
SHAILENDRA KUMAR SINGH VS. REETA SINGH [LAWS(ALL)-2019-12-99] [REFERRED TO]
SHAILENDRA KUMAR SINGH VS. REETA SINGH [LAWS(ALL)-2019-12-99] [REFERRED TO]
A B BHASKARA RAO VS. INSPECTOR OF POLICE CBI VISAKHAPATNAM [LAWS(SC)-2011-9-125] [REFERRED TO]
MADHURI ASWANI VS. ARJUNDAS ASWANI [LAWS(MPH)-2007-4-55] [REFERRED TO]
SINDHU K. RAJAN VS. M. AJITH [LAWS(KER)-2014-7-25] [REFERRED TO]
BHUVANESWARI ALIAS SHARMILA VS. M PRABHAKARAN [LAWS(MAD)-2011-6-269] [REFERRED]
SUKHENDU DAS VS. RITA MUKHERJEE [LAWS(SC)-2017-10-12] [REFERRED TO]
SUKHWANT KAUR VS. HARINDERPAL SINGH [LAWS(P&H)-2007-10-47] [REFERRED TO]
RAMAKANT DUBEY VS. USHA DUBEY [LAWS(MPH)-2009-7-7] [REFERRED TO]
JASVEER KAUR D/O J.S.SALUJA VS. VIKRAM SINGH S/O SARDAR MAHENDRA SINGH KHANUJA [LAWS(CHH)-2016-2-20] [REFERRED TO]
UTTARA PRAVEEN THOOL VS. PRAVEEN [LAWS(BOM)-2014-1-12] [REFERRED TO]
DEEPAK JOHRI VS. KUMKUM JOHRI [LAWS(DLH)-2008-7-266] [REFERRED TO]
SMT. GURPREET KAUR VS. SHRI RAJEEV SINGH [LAWS(ALL)-2017-12-271] [REFERRED TO]
SARITA DEVI VS. ASHOK KUMAR SINGH [LAWS(ALL)-2018-2-232] [REFERRED TO]
KRISHNA MURARRI VS. SANGEETA [LAWS(ALL)-2019-12-123] [REFERRED TO]
DEEPAK BOSE VS. SHRABONEE BOSE [LAWS(ALL)-2022-3-187] [REFERRED TO]
SANGEETHA VS. JITENDRA BHANDARI [LAWS(MAD)-2016-4-252] [REFERRED TO]
UTTARA PRAVEEN THOOL VS. PRAVEEN BHANUDAS THOOL [LAWS(BOM)-2013-11-113] [REFERRED TO]
NIRMAL KAUR VS. GURJIT SINGH KHANUJA ALIAS SATNAM SINGH [LAWS(CHH)-2010-9-39] [REFERRED TO]
HARAJOGINDRA SINGH VS. ELLORA BRAHMA [LAWS(GAU)-2008-9-42] [REFERRED TO]
PRIYANKA CHAUHAN VS. PRINCIPAL JUDGE FAMILY COURT [LAWS(ALL)-2021-2-34] [REFERRED TO]
BRAJESH KUMAR VS. ANJALI [LAWS(ALL)-2008-10-49] [REFERRED TO]
R PADMINI VS. T HEMACHANDRAN [LAWS(MAD)-2018-9-323] [REFERRED TO]
C.M.SURESH VS. HEMAMALINI [LAWS(MAD)-2019-2-178] [REFERRED TO]
SARITA VS. GOURAV [LAWS(MPH)-2022-8-113] [REFERRED TO]
SANGITA NIGAM VS. SAURABH NIGAM [LAWS(MPH)-2017-11-228] [REFERRED TO]
VEERASAMY VS. JAYANTHI @ JAYALAKSHMI [LAWS(MAD)-2017-11-92] [REFERRED TO]
DHARAM PAUL VS. MAINA DEVI [LAWS(P&H)-2007-10-42] [REFERRED TO]
SADANAND PRASAD ALIAS BIRESH VS. RUKMINI DEVI [LAWS(PAT)-2010-9-87] [REFERRED TO]
PAWAN KUMAR DEWANGAN VS. RAMA DEWANGAN [LAWS(CHH)-2011-10-36] [REFERRED]
MAMTA DUBEY VS. RAJESH DUBEY [LAWS(ALL)-2009-5-137] [REFERRED TO]
VARSHABEN VS. JANAKKUMAR JAYARAMBHAI MISTRI [LAWS(GJH)-2010-10-113] [REFERRED TO]


JUDGEMENT

AR. Lakshmanan, J. - (1.)Leave granted.
(2.)The husband, is the appellant before us. The respondent is his wife. They got married according to the Hindu rites and customs in the year 1972. After three years of marriage a daughter was born of the wedlock. Because of the misunderstanding between them the respondent started, living separately from her husband from the year 1981 onwards and is working in the Social Forestry Department. The respondent also filed several criminal proceedings against her husband with which we are not concerned in this appeal.
(3.)In the year 1989 the appellant filed a petition for a decree of dissolution of marriage on the ground of mental cruelty and the respondent having deserted him without any reasonable cause. The District Judge, Gwalior, dismissed the petition filed by the husband for dissolution of the marriage. The Appellant filed, a first appeal in the High Court under Section 28 of the Hindu Marriage Act. The High Court also dismissed the appeal of the appellant. The appellant has therefore questioned the correctness of the order passed by the High Court in the above appeal.


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.