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

Supreme Court Judgments


Latest Supreme Court of India Judgments 2021

Subscribe

RSS Feed img






Sunita Sharma Vs. Upendra Kumar Sharma [2008] INSC 341 (3 March 2008)

S.H.KAPADIA & B.SUDERSHAN REDDY O R D E R TRANSFER PETITION (C) NO. 670 OF 2007 Transfer is made absolute in terms of prayer `A' which is quoted herein below:

"Transfer the matrimonial title suit no.47 of 2007 under section 9 of HMA pending in the court of Principle Judge, Family Court, Gaya from Gaya to Family Court, Delhi at Tis Hazari."

Transfer petition is accordingly allowed.

 Back


 

Pages: 1 2 3 




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