MEENA W/O LACHMICHAND Vs. LACHMI CHAND S/O DEVI DAYAL
LAWS(UTN)-2012-5-111
HIGH COURT OF UTTARAKHAND
Decided on May 14,2012

Meena W/O Lachmichand Appellant
VERSUS
Lachmi Chand S/O Devi Dayal Respondents

JUDGEMENT

- (1.) Delay Condonation application no. 515 of 2012, for condonation of delay in filing the revision is allowed. Delay is condoned.
(2.) Heard.
(3.) This revision is directed against the judgment and order dated 27.01.2012, passed by Judge, Family Court, Haridwar, in case no. 167 of 2007, whereby said court has rejected the application under section 125 Cr.P.C., moved by the revisionist.;


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