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Aastha Manoj Sonwane Vs. Manoj Tukaram Sonwane

[Transfer Petition (Civil) No. 1478 of 2021]

This transfer petition has been filed by the petitioner-wife seeking transfer of the proceedings filed under Section 9 of the Hindu Marriage Act, 1955 filed by the respondent-husband in the Court of Principal Judge, Family Court at Nashik Road, Nashik, Maharashtra to the Court of Principal Judge, Family Courts, South West District, Dwarka Court, Dwarka, New Delhi.

On 27.09.2021, notice was issued by this Court and an interim order was passed staying further proceedings pending before the Family Court, Nashik Road, Nashik, Maharashtra. We have heard learned counsel for the parties and perused the record.

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

Consequently, Civil Petition No.A-222/21, titled as "Manoj Tukaram Sonwane v. Aastha Manoj Sonwane", pending before the Principal Judge, Family Court, Nashik Road, Nashik, Maharashtra is transferred to the Court of Principal Judge, Family Courts, South West District, Dwarka Court, Dwarka, New Delhi.

The Family Court at Dwarka is directed to explore the possibility of settlement between the parties through the process of mediation.

The Family Court at Nashik 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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