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Dnyanoba Phirangoo Katore Vs. Housabai W/O Dnyanoba Katore and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai High Court
Decided On
Case NumberCriminal Application No. 998 of 1982
Judge
Reported in1983(1)BomCR461
ActsCode of Criminal Procedure (CrPC) , 1973 - Sections 127 and 407
AppellantDnyanoba Phirangoo Katore
RespondentHousabai W/O Dnyanoba Katore and anr.
Appellant AdvocateD.S. Marathe and ;K.R. Dongle, Advs.
Respondent AdvocateA.V. Kulkarni, Adv. for respondent No. 1 and ;S.B. Patil, P.P. for State for respondent No. 2
Excerpt:
- .....to housabai dnyanoba katore. sometime after marriage the parties separated. in 1967 the respondent wife filed an application for maintenance. this application, bearing no. 48/s/1967 was filed on 29-9-1967 in the court of the learned metropolitan magistrate, 11th court, kurla. after hearing evidence and arguments of both the sides, the learned metropolitan magistrate was pleased to grant maintenance to the respondent wife at the rate of rs. 50/- per month.3. thereafter, in the year 1975 the respondent wife filed an application for alteration in the amount of maintenance under section 127 of the code of criminal procedure. this application bearing no. 250/s/75 was filed on 30-1-1975 in the court of the learned metropolitan magistrate, 11th court, kurla, bombay. the learned magistrate was.....
Judgment:

D.N. Mehta, J.

1. This is an application under section 407 of the Code of Criminal Procedure for transfer of an application for alteration in the amount of maintenance filed in the Court of the learned Judicial Magistrate at Atpadi, Taluka Atpadi, District Sangli, from that Court to the Court of the learned Metropolitan Magistrate, 11th Court, Kurla.

2. The brief facts are, that the petitioner Dnyanoba Phirangoo Katore was married to Housabai Dnyanoba Katore. Sometime after marriage the parties separated. In 1967 the respondent wife filed an application for maintenance. This application, bearing No. 48/S/1967 was filed on 29-9-1967 in the Court of the learned Metropolitan Magistrate, 11th Court, Kurla. After hearing evidence and arguments of both the sides, the learned Metropolitan Magistrate was pleased to grant maintenance to the respondent wife at the rate of Rs. 50/- per month.

3. Thereafter, in the year 1975 the respondent wife filed an application for alteration in the amount of maintenance under section 127 of the Code of Criminal Procedure. This application bearing No. 250/S/75 was filed on 30-1-1975 in the Court of the learned Metropolitan Magistrate, 11th Court, Kurla, Bombay. The learned Magistrate was pleased to alter the amount of maintenance granted by him and to increase it to Rs. 80/- per month.

4. Thereafter, on 19-11-1982, the respondent wife filed an application in the Court of the learned Metropolitan Magistrate, 11th Court, Kurla for arrears of maintenance, which were due to her under the order of the Court. The matter was settled as the arrears were paid by the petitioner husband.

5. On 22-1-1982, the respondent wife filed an application under section 125 of the Code of Criminal Procedure in the Court of the learned Judicial Magistrate at Atpadi, Taluka Atpadi, District Sangli, praying for maintenance from the petitioner husband at the rate of Rs. 500/- per month.

6. The petitioner husband has now approached this Court with a prayer that this application made by the respondent wife be transferred to the Court of the learned Metropolitan Magistrate, 11th Court, Kurla, Bombay who had made the original order for maintenance in favour of the respondent wife.

7. Mr. Marathe, the learned Advocate appearing on behalf of the petitioner husband, has submitted that the petitioner husband resides in Bombay and carries on his business at Bombay, that the respondent wife also resides in Kurla, Bombay, that the last application for maintenance had been filed at Atpadi with a view to cause harassment to the petitioner husband who has to travel to that place every now and again, leaving his business or occupation.

8. Now it is relevant to refer to the provisions of section 127 of the Code of Criminal Procedure, which is in the following terms :---

Section 127(1) :---

'On proof of a change in the circumstances of any person, receiving under section 125 a monthly allowance, or ordered under the same section to pay a monthly allowance to his wife, child, father or mother, as the case may be, the Magistrate may make such alteration in the allowance as he thinks fit'.

Therefore, under section 127, application for alteration in the order of maintenance ought to be made to the same Magistrate who had passed an order of maintenance as far as possible. I am, therefore, of the view that the application for maintenance filed by the respondent wife in the Court of the learned Magistrate at Atpadi ought to be transferred to the Court of the learned Magistrate, 11th Court, Kurla, Bombay, who had passed the original order. In any event, since the petitioner husband is in employment in Bombay and has been residing in Bombay for the last several years and since respondent wife also used to reside in Bombay all along, it will be in the interest of justice to have respondent wife's application transferred to the Court of the learned Metropolitan Magistrate, Bombay, I therefore, pass the following order :---

ORDER

Rule is made absolute. The application for maintenance filed by respondent wife being Misc. Application No. 3 of 1982, in the Court of the learned Judicial Magistrate at Atpadi will be transferred to the Court of the learned Metropolitan Magistrate, 11th Court, Kurla, Bombay and will be proceeded with according to law.

There will be no order as to costs of this application.


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