MOHAMMAD FURKAN Vs. REHANA, MOHAMMAD FURKAN
LAWS(UTN)-2012-6-120
HIGH COURT OF UTTARAKHAND
Decided on June 25,2012

Mohammad Furkan Appellant
VERSUS
Rehana, Mohammad Furkan Respondents

JUDGEMENT

- (1.) Heard.
(2.) This revision is directed against the judgment and order dated 09.05.2012, passed by the Judge, Family Court, Nainital, in. Criminal Misc. Case No. 104 of 2011, whereby said court has directed the revisionist (husband) to pay maintenance at the rate of Rs. 2000/- per month to his wife Smt. Rehana (present respondent No. 1).
(3.) Learned counsel for the revisionist submitted that the revisionist is not running his own business. He is simply helping his father in a small shop. It is further pleaded that respondent No. 1 Smt. Rehana does not live with the revisionist, and she has withdrawn herself without any sufficient reason, from the company of the revisionist. It is also pleaded that the amount of maintenance directed to be paid is excessive.;


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