VEENA Vs. MAKHAN LAL
LAWS(DLH)-1983-7-16
HIGH COURT OF DELHI
Decided on July 06,1983

VINA Appellant
VERSUS
MAKHAN LAL Respondents

JUDGEMENT

M.L.Jain,J. - (1.)No one is present on behalf of the respondent-though the case for long has been on board and was listed at No. I today. I have heard the .learned counsel for the appellant and perused the record.
(2.)The parties were married on 24-6-1977. The respondent husband filed a petition for restitution of conjugal rights under Sec. 3 of the Hindu Marriage Act, 1955 on the ground of desertion. The wife filed a counter claim for divorce under Sec. 23-A of the Act.
(3.)The husband's petition was dismissed on 6-8-1982.
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