‘Father not liable to bear child’s education cost if not consulted’

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The Bombay high court held that if a father is not consulted about the education of his child, he is not liable to bear the entire cost of the same.

A division bench of justices Akil Kureshi and SJ Kathawalla passed the order while hearing an application filed by a woman, seeking directions to her divorced husband to pay .20 crore towards the education of their daughter in Australia.

However, the court said that as the husband was not consulted about her education, he should only pay 5 lakh. “When a ward is being sent for education abroad at a relatively young age, which entails considerable expenditure, the concurrence of both parents, particularly one who is expected to bear the expenditure thereof, would be necessary,” the HC said.

 “The applicant cannot take a unilateral decision of such magnitude and simply send the bill for the expenditure to the father,” the court said as it directed the father to pay 25 lakh towards his daughter’s education.