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Harjinder Singh v/s Rajpal

    Special Leave to Appeal (C) No. 18046 of 2013

    Decided On, 01 December 2017

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE KURIAN JOSEPH & THE HONOURABLE MR. JUSTICE DEEPAK GUPTA

    For the Petitioner: Kawaljeet Singh Bhatia, Dr. Vipin Gupta, Subhro Sanyal, AOR, Kumar Rajiv, Advocates. For the Respondent: Anilendra Pandey, Chandan Kumar Mandal, Advocates, Nitin Kumar Thakur, AOR.



Judgment Text

The petitioner/Harjinder Singh and the respondent/Rajpal, who are husband and wife, are prese

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t before this Court today.We have interacted with the parties. We find that everything is still not lost.The petitioner/Harjinder Singh has been very gracious and fair in his submissions. The respondent wife has not instituted any case except one case for maintenance. We find that the parties should be given a chance to live together for a few weeks, keeping the case pending before us.Accordingly, respondent/Rajpal is directed to go with the petitioner/Harjinder Singh today from the Court. The respondent is directed to behave herself properly and look after the petitioner and his aged mother. Nobody from the family of the respondent shall interfere with their peaceful living. Without permission from the Court respondent/Rajpal shall not leave the company of the petitioner/Harjinder Singh.Post on 17.01.2018 for further orders.
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