MRS. INDU ARORA NEE INDU BEHL Vs. DR. GURBAKSH LAL ARORA
LAWS(DLH)-1983-2-38
HIGH COURT OF DELHI
Decided on February 04,1983

MRS. INDU ARORA NEE INDU BEHL Appellant
VERSUS
DR. GURBAKSH LAL ARORA Respondents

JUDGEMENT

Leila Seth, J. - (1.)This is a petition challenging the "order dated 5th July, 1982, passed by Mr. G.S. Dakha, Additional District Judge, Delhi, under section 24 of the Hindu Marriage Act, 1955 (to be referred to as "the Act").
(2.)Indu, the petitioner was married to Dr. Gurbaksh Lal Arora, the respondent, on 20th Feb., 1976 and two in sons were born of this marriage on 2nd Nov., 1976. It appears, that thereafter, on 13th Sept., 1977 due to some misunderstandings the parties separated. Subsequently, a reconciliation was effected and Indu returned to the matrimonial home on 15th July, 1978. However, once again the parties separated on 28-29th July, 1978.
(3.)On 1st Dec., 1980, Dr. Gurbaksh Lal Arora filed a petition under section 13 of the Act praying for dissolution of the marriage on the grounds of desertion and cruelty. Thereafter on 14th Jan., 1981, the petitioner moved an application under section 24 of the Act. She averred in the said application that she had no independent income. She claimed maintenance both for herself as also for her twin sons, aged about four years, who were in her custody and care. She also prayed for the litigation expenses. According to her, the respondent is a medical practitioner, earning about Rs. 10,000.00 per month and is not filing correct tax returns. Her claim with regard to maintenance pendente lite is Rs. 3,000.00 per mensem, and with regard to litigation expenses, a reasonable sum.
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