ASHWANI KUMAR SHARMA Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-11-87
HIGH COURT OF UTTARAKHAND
Decided on November 21,2013

ASHWANI KUMAR SHARMA Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) An application for grant of maintenance was moved by Smt. Urmila Sharma (wife) and Km. Preeti Sharma (daughter) against Ashwani Kumar Sharma (husband) under Section 125 Cr.P.C. in the court of Judicial Magistrate, Purola, District Uttarkashi. Husband contested the application. Parties led the evidence. After considering the evidence on record, learned Judicial Magistrate, Purola allowed the application of the wife and daughter under Section 125 Cr.P.C., vide impugned judgment and order dated 08.08.2007, whereby the husband (applicant herein) was directed to pay a total sum of Rs.1500/- per month as maintenance allowance to his wife and daughter. Feeling aggrieved, a criminal revision was preferred before the Sessions Judge, Uttarkashi. The Sessions Judge, Uttarkashi, Camp Court Purola, vide judgment and order dated 22.04.2008, dismissed the revision and confirmed the order of learned Judicial Magistrate.
(2.) Aggrieved against the same, present application under Section 482 Cr.P.C. was filed by husband.
(3.) This Court while admitting the application under Section 482 Cr.P.C. on 15.09.2009 stayed the operation of impugned orders of the courts below.;


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