VIJAY PAL Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2012-6-111
HIGH COURT OF UTTARAKHAND
Decided on June 13,2012

VIJAY PAL Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Although Smt. Phoolwati, who was allegedly enticed away by Vijaypal, has not turned up today but the learned counsel for the petitioner has apprised this Court that they are so indigent that they are not able to incur the expenses happily for putting their attendance in the Court.
(2.) Having heard learned counsel for the parties, it transpires that Phoolwati had married with petitioner Vijaypal and they got their marriage registered. A photocopy of the marriage certificate issued by Registrar of Hindu Marriage, Moradabad, Uttar Pradesh is Annexure no. 4 to the petition. This certificate divulged that the date of their marriage was 20.02.2008. Annexure No.5, which a photograph of the couple, adverts that the couple has one baby and they are living amicably and peacefully in the company of each other.
(3.) Learned counsel for the petitioner has apprised this Court that as per his knowledge, second baby has also born.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.