SANDEEP TEWARI Vs. STATE OF UTTARANCHAL AND OTHERS
LAWS(UTN)-2013-4-75
HIGH COURT OF UTTARAKHAND
Decided on April 03,2013

Sandeep Tewari Appellant
VERSUS
State of Uttaranchal and others Respondents

JUDGEMENT

- (1.) This revision has been filed by the husband challenging the judgment and order of the Family Court dated 6.9.2006, which is passed under Section 125 CrPC fixing the maintenance of Rs. 2,000/- per month for the wife and Rs. 1,500/- per month for the minor daughter.
(2.) By an interim order dated 27.9.2006, the said order dated 6.9.2006 was modified. The order passed by a learned Single Judge of this Court on 27.9.2006 reads as under :- "Heard. Admit. Issue notices to respondents No. 2 and 3. Meanwhile, if the petitioner deposits in favour of or pays to respondent No. 2 and 3, an amount of Rs. 2,000/- per month (Rs. 1,000/- for the wife and Rs. 1,000/- for the children) from 06.09.2006, the execution of the impugned judgment and order dated 06.09.2006, shall remain stayed until further orders."
(3.) According to the revisionist, he is continuously paying Rs. 2,000/- per month in terms of order dated 27.9.2006.;


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