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Section 13B in The Hindu Marriage Act, 1955
Anil Kumar Jain vs Maya Jain on 1 September, 2009

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Punjab-Haryana High Court
Monika Nijhawan vs Unknown on 13 November, 2009
C.R No. 6055 of 2009 (O&M)                                 ::1::

IN THE HIGH COURT OF PUNJAB AND HARYANA AT CHANDIGARH




                                       C.R No. 6055 of 2009 (O&M)
                                       Date of decision : November 13, 2009


Monika Nijhawan,

                                              ...... Appellant (s)

                          v.

Kapil Nijhawan,
                                              ...... Respondent(s)

                                ***

CORAM : HON'BLE MR.JUSTICE AJAY TEWARI *** Present : Mr. Peeyush Gagneja, Advocate for the petitioner.

Mr. Kanwaljit Singh, Sr. Advocate with Ms. Prachi Sharma, Advocate for the respondent.

***

1. Whether Reporters of Local Newspapers may be allowed to see the judgment ?

2. To be referred to the Reporters or not ?

3. Whether the judgment should be reported in the Digest ?

*** AJAY TEWARI, J (Oral) This is a petition for waiving of the statutory period of six months as prescribed under Section 13B of the Hindu Marriage Act, 1955.

In Anil Kumar Jain vs Maya Jain, 2009(4) RCR (Civil) 310, the Hon'ble Supreme Court has categorically held that the period of six months cannot be waived except by the Hon'ble Supreme Court.

In this view of the matter, this revision petition is dismissed. As the main petition has since been dismissed, all the pending C.R No. 6055 of 2009 (O&M) ::2::

civil miscellaneous applications, if any, also stand disposed of.

                                          ( AJAY TEWARI             )
November 13, 2009.                             JUDGE
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