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Saloni Agrawal Vs. Surbhit Mittal

[Transfer Petition (Civil) No. 1349 of 2021]

This transfer petition has been filed by the petitioner-wife seeking transfer of Matrimonial Case filed by the respondenthusband in the Court of Principal Judge, Family Court, Lucknow, Uttar Pradesh to the Family Court, Surat, Gujarat.

On 27.09.2021, notice was issued by this Court and an interim order was passed staying further proceedings pending before the Family Court at Lucknow.

According to the office report, service of notice has been effected upon the respondent. However, the respondent has chosen not to enter appearance in this Court.

We have heard learned counsel for the petitioner and perused the record.

Considering the facts and circumstances on the record, we deem it appropriate to allow this transfer petition.

Consequently, the Matrimonial Case No.920 of 2021, titled "Surbhit Mittal v. Saloni Agrawal", pending before the Court of Principal Judge, Family Court, Lucknow, Uttar Pradesh is transferred to the Family Court, Surat, Gujarat.

The Family Court at Lucknow is directed to transmit the entire record to the transferee court immediately.

The Registry is directed to send a copy of this Order immediately to both the Courts for compliance.

This transfer petition is allowed accordingly.

.................................CJI. [UDAY UMESH LALIT]

.................................J. [S. RAVINDRA BHAT]

NEW DELHI;

SEPTEMBER 05, 2022


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