TARANJEET KAUR AND ANOTHER Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2013-10-85
HIGH COURT OF UTTARAKHAND
Decided on October 09,2013

Taranjeet Kaur And Another Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) The revisionists, by means of present criminal revision, seek to set-aside the impugned judgment and order dated 29.08.2008 passed by the Principal Judge, Family Court, Dehradun in Criminal Case no.107 of 2006 titled as Smt. Taranjeet Kaur & another vs. Amar Pal Singh under Section 125 Cr.P.C.. It is further prayed that respondent no.2 (Amar Pal Singh/husband) may be directed to pay the maintenance allowance to his wife (revisionist no.1) as well.
(2.) The revisionists filed an application under Section 125 Cr.P.C. against the respondent no.2 (Amar Pal Singh) for grant of maintenance allowance. Respondent no.2 (husband of revisionist no.1) filed written statement wherein he admitted his marriage with revisionist no.1/Smt. Taranjeet Kaur. Oral and documentary evidence was given by the parties. After considering the evidence on record, the Principal Judge, Family Court, Dehradun, vide order dated 29.08.2008, dismissed the application of applicant no.1 (revisionist no.1 herein). Respondent no.2 (husband) was, however, directed to pay a sum of Rs.1500/- per month as maintenance allowance to his minor son, i.e., applicant no.2 (revisionist no.2 herein).
(3.) Aggrieved against the same, present criminal revision was moved by the revisionists.;


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