AVINASH CHAND SHARMA Vs. TARUN BALA SHARMA
LAWS(DLH)-1983-9-15
HIGH COURT OF DELHI
Decided on September 09,1983

AVINASH CHAND SHARMA Appellant
VERSUS
TARUN BALA SHARMA Respondents

JUDGEMENT

A.B. Rohatgi, J. - (1.)The parties have entered into a compromise. They have presented a written application setting-forth the terms of compromise.
(2.). Mr. Basaria. counsel for the wife, says that the appeal of the husband may be allowed a decree for divorce may be passed. For the prooosition that decree for divorce can be passed in these circumstances he has brought to my attention a judgment of the Punjab High Court in Daveder Singh v. LavleenKaur, 1982 All India Hindu Law Reporter 135.
(3.). In view of the compromise and the pronouncements referred to in the said decision of the Punjab High Court, I allow the appeal and grant a decree of divorce on the basis of the compromise deed Ex. A-1 which shall form part of the decree. The parties will be bound by the terms of the compromise.
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