Wife given Opportunity to Prove Additional Documents for Claim of Maintenance

March 06, 2019

Case name: Beena Kumari & ors. Manoj Kumar

The petitioner in the case challenged Trial Court’s order, whereby the Court dismissed her claim of maintenance under Section 125 of CrPC on the ground that petitioner was been able to establish that she had withdrawn from the society of the respondent for reasonable cause.

The High Court of Delhi however in appeal granted an opportunity to the Petitioner to file and prove, before the Trial Court, the additional documents filed in the High Court.

The High Court additionally directed that petitioner be permitted to summon the records from the concerned authorities where original of the complaints/documents may be available.

Accordingly, the The entire case can be accessed here.