SANDEEP MEWAR Vs. PRINCIPAL JUDGE, FAMILY COURT AND OTHERS
LAWS(UTN)-2013-4-145
HIGH COURT OF UTTARAKHAND (AT: STATE)
Decided on April 30,2013

Sandeep Mewar Appellant
VERSUS
Principal Judge, Family Court And Others Respondents

JUDGEMENT

- (1.) Since the factual matrix of both the criminal revisions is intrinsically connected with each other therefore, both are decided by this common judgment and order.
(2.) On an application filed by Smt. Nidhi Mewar and her minor daughter Km. Yashi (Somiya) for maintenance under Section 125 of Cr.P.C. against Sandeep Mewar proceedings were initiated before the Principal Judge, Family Court, Dehradun and were terminated on 03.08.2006, whereby the application of the applicants was allowed and Sandeep Mewar was directed to pay maintenance allowance of Rs. 2,000/- to his wife and his minor daughter from the date of passing of the said order. Aggrieved against the same, criminal revision no. 155 of 2006 was filed by Sandeep Mewar for setting aside the impugned order dated 03.08.2006. Criminal Revision No. 184 of 2006, was filed by Nidhi Mewar and Km. Yashi (Somiya) feeling aggrieved with the impugned order, in as much as they wanted the maintenance allowance to be paid from the date of presentation of application under Section 125 of Cr.P.C. i.e. from 20.07.2005.
(3.) Since none appeared either for the revisionist or the respondent (s) therefore, this Court perused the impugned order with the assistance of Ms. Meena Bohara, learned Brief Holder for the State.;


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