PANKAJ PANT Vs. NIRMALA PANT & OTHERS
LAWS(UTN)-2012-9-172
HIGH COURT OF UTTARAKHAND
Decided on September 17,2012

Pankaj Pant Appellant
VERSUS
Nirmala Pant And Others Respondents

JUDGEMENT

- (1.) Heard learned Counsel for the parties and perused the papers on record.
(2.) At the outset, this revision filed under Section 397/401 CrPC is treated as Criminal Miscellaneous Application under Section 482 CrPC.
(3.) Having heard the pros and cons, it appears that Smt. Nirmala Pant is wife of revisionist/petitioner Pankaj Pant. She is living in segregation along with her two daughters, namely, Km. Shradha and Km. Harshita. Pankaj Pant is a Teacher and he is getting Rs. 35,722/- per month as his gross salary. It is stated that Smt. Nirmala Pant is running a Beautiparlour at Dwarahat in District Almora. Besides, she also does the work of boarder weaving popularly known as "Picko".;


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