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Vishal Mahajan Vs. State of Punjab & Ors.

[Criminal Appeal No.1239 of 2015 arising out of SLP (CRL.) No.6370 of 2015]

ANIL R. DAVE, J.

1. Though served, nobody appears for the respondent-wife.

2. Leave granted.

3. Upon perusal of the impugned order, we find that a statement had been made by the petitioner-husband with regard to settlement among the parties.

4. Looking at the facts of the case, the direction regarding the cost awarded i.e. Rs.20,000/- (Rupees twenty thousand) shall stand deleted as the statement made by the petitioner-husband before the High Court was correct.

5. The appeal is disposed of as allowed to the above extent.

................J. [ANIL R. DAVE]

................J. [ADARSH KUMAR GOEL]

New Delhi;

21st September, 2015.


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