ELISETTI MADHAVARAO Vs. ELISETTI CHINNAMMI
LAWS(APH)-1955-3-12
HIGH COURT OF ANDHRA PRADESH
Decided on March 23,1955

ELISETTI MADHAVARAO Appellant
VERSUS
ELISETTI CHINNAMMI Respondents

JUDGEMENT

Bhimasanjoaram, J. - (1.)This appeal arises out of an application filed under section 5 (1) (b) and (d) of Madras Act VI of 1949 for the dissolution of the marriage of the appellant and the respondent who are husband and wife respectively. " The respondent is also the sister's daughter of the appellant.
(2.)The marriage of the appellant and the respondent took place sometime before 1944 when it was consummated and the couple were living together ever since till 30th January, 1950. The appellant and the respondent had three children, but only a male child, Chitti Babu has survived. The appellant was working as Railway Guard on the Bengal Nagpur Railway line. He, his mother, the respondent and their child were residing at Raipur. About the third week of January that year (1950), one Gatti Umamaheswararao, a bachelor, whose sister had recently become the wife of the appellant's first cousin, came on a visit to their house. When the appellant returned home on the morning of the 31st from his duty on the previous night, he found that both the respondents and G. Umamaheswararao were absent. It is alleged that for sometime after Umamaheswararao and the respondent left Raipur the were living together at Parvatipur, and later at Thotada for about a month, that the said Umamaheswararao saying that he would take the respondent to Kaviti, his village, near Rajam, took her from there to Amadalavalasa by a night train. It is further alleged that Umamaheswararao, and his maternal uncle, one Battula Apparao, who accompanied them stripped her of nearly 25 tolas of gold which she had on her person and left her to her own devices. Thereupon, the respondent proceeded to Srikakulam, a few miles away, and reached the house of one Rallapati Mohanarao, an employee of the local Municipality. It is stated that she has been living there with him ever since. The appellant states in his petition that the said Mohanarao is a perfect stranger to his family. In paragraphs 10 and 11 of the petition the appellant makes the following allegations :
"Paragraph 10 : Respondent has many near relations in Ghicacole and in neighbouring villages. It is curious that respondent had chosen to live with Rallapati Mohanarao alone knowing full well that he is unconnected with her family. Thus from March, 1950, upto now the respondent is living in the company of Rallapati Mohanarao in his house in Chicacolc. The respondent during all this time never made any attempt to join her husband. Paragraph 11 : Thus this conduct of the respondent is proof beyond all doubt that she is unchaste and that she is leading the life of a prostitute. Under these circumstances, it is unsafe and undesirable that the petitioner should take her back again and live with her."

(3.)It is to be noticed that there is no specific allegation here that she is the concubine of Mohanarao. Nor is he made a party to the petition. Strictly speaking therefore the charge seems to be that the respondent is leading the life of a prostitute. But it is clear enough that the appellant meant to say that she is the concubine of Mohanarao with whom she had been residing from March 1950 to 15th October 1951, the date of the petition. The respondent in her counter denied the allegation that she had gone away with Umamaheswararao because of illicit intimacy.
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