Delhi HC Directs Interfaith Couple to Live Together, Slams Police Officials


July 31, 2018

Case name: Sandeep Kumar v. State of NCT of Delhi & Ors.

In this case, the Petitioner, namely Sandeep Kumar sought direction to the Respondents to produce his wife, Nisha, before the Court. The Petitioner’s case is that he and Nisha, a Muslim got married out of free will as per Hindu customs.

The Petitioner has alleged that one night the local police from PS Vasant Kunj accompanied by JNU security personnel and others in civilian clothing forcibly took away Nisha and the Petitioner was kept in police lockup for three days.

In view of the facts and circumstances in the case, the High Court interrogated Nisha who confirmed that she had married the Petitioner, of her own free and that she wishes to return to the Petitioner.

Hence, in view of Nisha’s statement, the Two-Judge Bench of Delhi High Court directed Nisha to return from the Court itself with the Petitioner.

The High Court in the case also condemned the act of Police in the case and directed them to file to file an affidavit explaining the circumstances under which Sandeep and Nisha to be taken away from JNU.

The Court’s order can be accessed here.

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