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Gaurav Rajendra Mittal v/s Sakshi Mittal


Company & Directors' Information:- GAURAV INDIA LIMITED [Strike Off] CIN = U65999WB1994PLC065482

Company & Directors' Information:- M MITTAL AND COMPANY PRIVATE LIMITED [Active] CIN = U67120DL1999PTC098624

Company & Directors' Information:- GAURAV AND COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1992PTC047210

Company & Directors' Information:- MITTAL AND CO. PRIVATE LIMITED [Strike Off] CIN = U45203DL1996PTC083614

Company & Directors' Information:- RAJENDRA LIMITED [Strike Off] CIN = U99999KA1943PLC000306

Company & Directors' Information:- S P MITTAL AND CO PVT LTD [Strike Off] CIN = U45202PB1974PTC003402

Company & Directors' Information:- GAURAV AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U24100MH1991PTC062096

Company & Directors' Information:- RAJENDRA CORPORATION PRIVATE LIMITED [Strike Off] CIN = U17219TZ1948PTC000161

Company & Directors' Information:- D RAJENDRA AND COMPANY LIMITED [Not available for efiling] CIN = U99999MH1943PTC003917

    Petition(s) for Special Leave to Appeal (C) No. 7139 of 2021

    Decided On, 25 May 2021

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE DINESH MAHESHWARI & THE HONOURABLE MR. JUSTICE ANIRUDDHA BOSE

   



Judgment Text

1. From the directions contained in the impugned order dated 23.04.2021, it appears that while requiring the petitioner-husband to pay the school fee of the children on or before 10.05.2021, the High Court directed the matter to be listed on 26.05.2021. The High Court also observed that during summer vacations, father shall be having visitation rights depending upon the arrangements made by way of consensus between the parties and the views of the children as also having regard to the standard operating procedure relating to the pandemic.2. The petitioner contends that the main matter remains pending even after the Family Court has given custody of the children to him by the order passed way back on 28.02.2019 and this Court having expected an early hearing of the appeal by the High Court.3. In response to the queries of the Court, learned counsel for the petitioner has submitted that the petitioner has deposited the requisite school fees today.4. Though, when the matter is posted before the High Court tomorrow i.e., 26.05.2021, we find no reason to consider interference at this stage. However, we deem it appropriate to observe that earlier, when the matter relating to interim custody of the children reached this Court in SLP(C) No. 26845 of 2018; and the said petition was rendered infructuous in view of the final order passed by the Family Court, this Court observed in the order dated 24.01.2020 as under:€œ.... Since the main matter has been disposed of by the Family Court, the relief sought for in this special leave petition does not survive for our consideration.In such view of the matter, learned counsel for the parties are at liberty to move the High Court for early disposal of the pending M.F.A. No. 2104 of 2019. If such request is made the High Court may consider the same at an early date.€5. In view of the expectations in the order dated 24.01.2020 and the subject matter of this litigation concerning the custody of minor children, we cannot find fault in the petitioner€™s submissions that rather than hearing only on the interlocutory aspects, the main appeal itself deserves early consideration.6. Having said so and having referred to the observations and expectations in the order dated 24.01.2020, we leave it open for the petitioner to make a request to the High Court for taking up the

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matter for final hearing at an early date.7. We hope and trust that on such request being made, the same would be given due consideration by the High Court. As at present, we say no more.8. Disposed of accordingly. Pending application also stand disposed of.
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