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Chellapandian Vs. Meena Meccy - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai High Court
Decided On
Case NumberMatrimonial Case No. 2 of 1982
Judge
Reported inAIR1986Mad289
ActsDivorce Act, 1869 - Sections 19(3)
AppellantChellapandian
RespondentMeena Meccy
Appellant AdvocateSara V. Chelliah, ;P. Rajkumar Roberts and ;R. Srinivasan, Advs.
Respondent AdvocateShanmugha Velayudhan and ;P. Guraraj, Advs.
Excerpt:
- - 1. the finding recorded by the learned district judge that the wife was a lunatic on the date of the marriage and subsequent to the marriage is based on the medical evidence as well as other oral evidence.m.n. chandurkar, c.j.1. the finding recorded by the learned district judge that the wife was a lunatic on the date of the marriage and subsequent to the marriage is based on the medical evidence as well as other oral evidence. though learned counsel appearing on behalf of the wife wanted to challenge this finding, he found it difficult to point out any error such - finding-consequently the decree passed by the learned district judge under s. 19(3), divorce act, that the marriage was a nullity has to be confirmed. the decree is accordingly confirmed. there will be no order as.to costs.
Judgment:

M.N. Chandurkar, C.J.

1. The finding recorded by the learned District Judge that the wife was a lunatic on the date of the marriage and subsequent to the marriage is based on the medical evidence as well as other oral evidence. Though learned counsel appearing on behalf of the wife wanted to challenge this finding, he found it difficult to point out any error such - finding-consequently the decree passed by the learned District Judge under S. 19(3), Divorce Act, that the marriage was a nullity has to be confirmed. The decree is accordingly confirmed. There will be no order as.to costs.


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