AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Supreme Court Judgments


Latest Supreme Court of India Judgments 2018

Subscribe

RSS Feed img








T.M. Srinivas Vs. M. Mangala Gowri [2008] INSC 595 (7 April 2008)

B.N. AGRAWAL & G.S. SINGHVI

O R D E R CIVIL APPEAL NO.2512 OF 2008 (Arising out of S.L.P. (C) No.13795 of 2006) Though the case was placed under the heading "Incomplete After Notice Matters", but both the parties stated that the matter may be heard and finally disposed of.

Leave granted.

Heard learned counsel for the parties.

The Trial Court rejected the prayer for making amendment in the divorce petition which has been confirmed by the impugned order. In the facts and circumstances of the case, we are of the view that prayer for amendment should have been allowed.

Accordingly, the appeal is allowed, impugned orders are set aside and the prayer for making amendment in the original application is allowed. The defendant may file written statement within two months from today.

 Back


 



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys