Disposal of Divorce Petition- Conclude Trial within 6 Months from Date of Service of Notice- Raj HC

0
991

January 14, 2019

In a recent case, the Rajasthan High Court stressed that endeavor shall be made by the Courts to decide the divorce petition expeditiously and the endeavour should be there to conclude trial within a period of six months from the date of service of notice of the petition upon the respondent.

In this case, the petitioner-husband had sought direction from the Court to give early date in his divorce petition pending with the Family Court.

The Petitioner in the case contended that in accordance with Section 21B of the Hindu Marriage Act, 1955 trial should be continued from day to day and the divorce petition should be tried expeditiously and endeavour should be made to conclude the trial within six months.

The High Court of Rajasthan in view of the prevailing law and circumstance stated that endeavour is required to be made to decide the divorce petition expeditiously and the endeavour should be there to conclude trial within a period of six months from the date of service of notice of the petition upon the respondent.

The High Court in the case directed that the Family Court should make every endeavour to decide the divorce petition in expeditious manner after service of notice.

The High Court’s order can be accessed here.