VIRENDRA DUTT DABRAL Vs. C.J.M. UTTARKASHI AND ANOTHER
LAWS(UTN)-2013-3-99
HIGH COURT OF UTTARAKHAND
Decided on March 05,2013

Virendra Dutt Dabral Appellant
VERSUS
C.J.M. Uttarkashi And Another Respondents

JUDGEMENT

U.C. Dhyani, J. - (1.) By way of this petition moved under Section 482 Cr.P.C., the petitioner/applicant Virendra Dutt Dabral seeks to quash the order dated 29.09.2012 passed by C.J.M. Uttarkashi in Criminal Misc. Case No. 82 of 2012 captioned as Sita Devi v. Virendra Dutt Dabral moved under Section 125 Cr.P.C. He has further prayed to quash the entire proceedings of the said case.
(2.) While passing the impugned order in favour of Smt. Sita Devi, learned C.J.M., Uttarkashi directed her husband Virendra Dutt Dabral to pay an interim maintenance of INR 14000/- per month to her. Virendra Dutt Dabral has challenged the aforesaid order by way of filing instant application under Section 482 Cr.P.C.
(3.) Learned counsel for the respondent no. 2 submitted that the application under Section 482 Cr.P.C. is not maintainable, in as much as, interim maintenance was granted in favour of the wife against the husband. He further submitted that Virendra Dutt Dabral should have challenged the impugned order by way of filing criminal revision under Section 397 Cr.P.C.;


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