V K SHARMA; REKHA SHARMA Vs. REKHA SHARMA AND OTHERS; STATE OF UTTARAKHAND
LAWS(UTN)-2012-10-67
HIGH COURT OF UTTARAKHAND
Decided on October 09,2012

V K Sharma; Rekha Sharma Appellant
VERSUS
Rekha Sharma And Others; State Of Uttarakhand Respondents

JUDGEMENT

- (1.) These two cross revisions have been filed against the judgment and order dated 12.05.2010 passed by Additional Judge, Family Court in Maintenance Petition No. 55 of 2009 filed by Smt. Rekha Sharma under Section 125 Cr. P. C. whereby learned court allowed the petition and directed V. K. Sharma (husband) to pay Rs. 7000/- per month to each of the applicants i. e. Smt. Rekha, Ms. Nithi and Master Vivek from the date of filing of application.
(2.) Feeling aggrieved, V. K. Sharma has filed this revision wherein this Court reduced the said maintenance, as an interim measure, from Rs. 7000/- to Rs. 5000/- per month to each of the applicants.
(3.) Learned counsel for revisionist V. K. Sharma submitted that since the date of passing of order, the amount so ordered is regularly paid to Smt. Rekha Sharma while Smt. Sharma, who is present, in person, along with her two children, has apprised this Court that arrears of maintenance, which can be reckoned from the date of application, has not been paid by V. K. Sharma till date.;


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