ARVIND PRASAD JOSHI AND ORS Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-7-146
HIGH COURT OF UTTARAKHAND
Decided on July 15,2013

Arvind Prasad Joshi And Ors Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) An application under Section 125 Cr.P.C. was moved on behalf of the wife and two minor children for grant of maintenance allowance against the husband (and the father of minor children). The marriage of wife with the opposite party/husband was admitted. The birth of minor children (one minor daughter and one minor son) from their wedlock was also admitted.
(2.) While one Criminal Revision has been moved by the applicants for enhancement of maintenance allowance, the other criminal revision has been filed for setting aside the impugned order.
(3.) Learned Principal Judge, Family Court, Dehradun, vide impugned judgment and order dated 25.08.2007, allowed the applications of the applicants under Section 125 Cr.P.C. O.P. Arvind Joshi was directed to pay a sum of Rs. 9,000/- per month to the applicants. Such maintenance allowance was to be counted from the date of filing of application under Section 125 Cr.P.C.;


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