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Ramya Prasanna Vs. V. Prasanna - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberTR.CMP(MD)No. 273 of 2015 & M.P(MD)No. 1 of 2015
Judge
AppellantRamya Prasanna
RespondentV. Prasanna
Excerpt:
.....of the high court of madras, in the following cases interpreting section 19(iii)(a) of the hindu marriage act, 1955, also confirm that position:- (i)the hon'ble division bench of the high court of madras in w.a.no.1181 of 2009, dated 09.07.2010 has held as follows:- ''21. the domicile or citizenship of the opposite party is immaterial in a case like this. in case the marriage was solemnized under hindu law marital relationship is governed by the provisions of the hindu marriage act. therefore, section 19 has to be given a purposeful interpretation. it is the residence of the wife, which determines the question of jurisdiction, in case the proceeding was initiated at the instance of the wife. 22. while considering a provision like section 19 (iii-a) of the hindu marriage act, the.....
Judgment:

(Prayer: Petition filed under Section 24 of the Civil Procedure Code, to withdraw and transfer the HMOP.No.2253 of 2015 on the file of the Family Court, Chennai to the file of the Family Court at Trichy.)

1. The marriage between the petitioner and the respondent was solemnized on 02.02.2009 as per the Hindu rites and customs. Due to the quarrel between the petitioner and the respondent, they have separated by leaving the matrimonial home.

2. The contention of the petitioner is that due to the strained relationship with the respondent, she was forced to leave the matrimonial home and now she is living at Trichy along with her parents.

3. The petitioner further contended that she is unemployed and not having any independent sources of income and she is living with the support of her parents and not in a position to spend money for conducting the case at Chennai.

4. The learned counsel for the respondent opposed the petition by stating that the contentions of the petitioner are false and the petitioner is very well able to pursue the case at Chennai and therefore, the petition has to be dismissed.

5. The principles with regard to transfer petitions, more specifically, in the matters of matrimonial cases, are in favour of women and the decisions of the High Court of Madras, in the following cases interpreting Section 19(iii)(a) of the Hindu Marriage Act, 1955, also confirm that position:-

(i)The Hon'ble Division Bench of the High Court of Madras in W.A.No.1181 of 2009, dated 09.07.2010 has held as follows:-

''21. The domicile or citizenship of the opposite party is immaterial in a case like this. In case the marriage was solemnized under Hindu Law marital relationship is governed by the provisions of the Hindu Marriage Act. Therefore, Section 19 has to be given a purposeful interpretation. It is the residence of the wife, which determines the question of jurisdiction, in case the proceeding was initiated at the instance of the wife.

22. While considering a provision like Section 19 (iii-a) of the Hindu Marriage Act, the objects and reasons which prompted the parliament to incorporate such a provision has also to be taken note of. Sub Clause (iii-a) was inserted in Section 19 with a specific purpose. Experience is the best teacher. The Government found the difficulties faced by women in the matter of initiation of matrimonial proceedings. The report submitted by the Law Commission as well as National Commission for Women, underlying the need for such amendment so as to enable the women to approach the nearest jurisdictional court to redress their matrimonial grievances, were also taken note of by the Government. Therefore such a beneficial provision meant for the women of our Country should be given a meaningful interpretation by Courts.''

(ii)In yet another case in TR.CMP.Nos.138 and 139 of 2006, dated 30.08.2006, the High Court of Madras has considered the following judgments of the Hon'ble Supreme Court:-

''16.In AIR 2000 SC 3512 (1) (Mona Aresh Goel vs. Aresh Satya Goel), when the wife pleaded that she was unable to bear the traveling expenses and even to travel alone and stay at Bombay, the Supreme Court ordered transfer of proceedings.

In 2000 (10) SCC 304, the Honourable Supreme Court has held that where the petitioner's wife has pleaded lack of money, the same has to be considered.

In 2000 (9) SCC 355, the wife has filed a petition to transfer the proceedings initiated by the husband for divorce, at Bombay. The place of residence of the wife was at Jaipur, Rajasthan. In that case, the petitioner is having a small child and that she pleaded difficulty in going all the way from Jaipur to Bombay to contest the proceedings from time to time. Considering the distance and the difficulties faced by the wife, the Supreme Court has allowed the transfer petition.

In a decision reported in 2005 (12) SCC 395, the wife has sought for transfer of matrimonial proceedings and a divorce petition has been filed by the respondent's husband at Baikunthpur to be transferred to Allahabad, where the petitioner's wife was residing, on the ground that it would be difficult for her to undertake such long distance journey, particularly in circumstances, in which she finds that the proceedings under Section 125 Cr.P.C. was already pending before the Family Court, Allahabad. Considering the difficulties faced by the wife and also the long distance journey, the Honourable Supreme Court was pleased to order transfer of the proceedings to Allahabad.

6. Considering the facts and circumstances of this case and in view of the above pronouncements, this Court is of the view that the case of the petitioner deserves to be considered. Accordingly, this Transfer Civil Miscellaneous Petition is allowed and HMOP.No.2253 of 2015 pending on the file of the Family Court, Chennai, is ordered to be transferred to the Family Court, Trichy, forthwith. No costs. Consequently, connected miscellaneous petition is closed.


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