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Stevenson Vs. Stevenson - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtKolkata
Decided On
Judge
Reported in(1899)ILR26Cal764
AppellantStevenson
RespondentStevenson
Excerpt:
practice - divorce act (iv of 1869), section 36--alimony pendente lite, application for--denial of means by respondent--reference to registrar--respondent ordered to attend court for cross-examination as to his means. - stanley, j.1. counsel on behalf of the petitioner states that he does not desire to cross-examine the respondent. the respondent has filed an affidavit in which he states that he is without any means whatever. the application must consequently be dismissed. i reserve the question of costs. the petitioner to have liberty, if such liberty be required, to renew the application at any future time.
Judgment:

Stanley, J.

1. Counsel on behalf of the petitioner states that he does not desire to cross-examine the respondent. The respondent has filed an affidavit in which he states that he is without any means whatever. The application must consequently be dismissed. I reserve the question of costs. The petitioner to have liberty, if such liberty be required, to renew the application at any future time.


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