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Suman Arya & Another v/s Devendra Arya

    Criminal Revision Petition No. 153 of 2015

    Decided On, 17 November 2015

    At, High Court of Rajasthan Jaipur Bench

    By, THE HONOURABLE MR. JUSTICE MAHESH CHANDRA SHARMA

    For the Petitioners: Sunil Vijay, Advocate. For the Respondent: Girish Khandelwal, Advocate.



Judgment Text

1. Girish Khandelwal, Advocate has put in appearance for the respondent, hence the service upon him is complete.

2. With the consen

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of learned counsel for the parties, the arguments have been heard and revision petition is being decided finally at this stage.3. This criminal revision petition has been filed by the petitioners against the order dated 26.11.2014 passed by Judge, Family Court, Kota in Case No. 918/2012, whereby he partly allowed the application filed by the petitioners under Section 127 CrPC and enhanced the meager amount of maintenance from L1500/- per month to L3500/- per month to petitioner no.1 and from L1000/- per month to L2500/- per month to petitioner no.2.4. I have heard learned counsel for the parties and carefully perused the relevant material on record.5. Looking to the facts and circumstances of the case, I do not find any illegality or infirmity in the order dated 26.11.2014 passed by the Family court and hence the revision petition filed by the petitioners is hereby dismissed.However, a liberty is granted to the petitioners to move a fresh application under Section 127 CrPC before the Family Court concerned upon the changed circumstances. If any such application is moved by the petitioners before the Family Court, then it is expected from the Family Court concerned to decide the same as early as possible and in accordance with law.Revision dismissed.
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