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Manisha Jain Vs. Rajeev Jindal

[Transfer Petition(s) (Civil) No. 437/2020]

Heard the learned counsel appearing for petitioner.

The Office Report records that service of notice on the respondent is complete.

Considering the fact that the petitioner is a resident of Dehradun, Uttarakhand, a case is made out to transfer the petition for divorce to the Competent Court at Dehradun.

Accordingly, the Transfer Petition is allowed.

Original Matrimonial Suit No. 1125/2019 titled as "Rajeev Jindal Vs. Smt. Manisha Jain" pending in the Family Court of Principal Judge, Meerut, U.P. is hereby transferred to the Court of the Principal Judge, Family Court, Dehradun, Uttarakhand.

.................................J. [ABHAY S. OKA]

NEW DELHI;

February 25, 2022


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