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K.A. Thansi vs Regional Passport Officer on 7 August, 2009

Kerala High Court
K.A. Thansi vs Regional Passport Officer on 7 August, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 16526 of 2009(I)


1. K.A. THANSI, D/O. ABDUL AZIS,
                      ...  Petitioner

                        Vs



1. REGIONAL PASSPORT OFFICER,
                       ...       Respondent

                For Petitioner  :DR.SEBASTIAN CHAMPAPPILLY

                For Respondent  : No Appearance

The Hon'ble MR. Justice V.GIRI

 Dated :07/08/2009

 O R D E R
                             V.GIRI,J.
                      -------------------------
                 W.P ( C) No. 16526 of 2009
                      --------------------------
               Dated this the 7th August,2009

                        J U D G M E N T

Issue raised by the petitioner is covered by the

directions issued in Shemi P.Ali. Vs. State of Kerala

[2009 (3) KLT 167]. The directions issued in paragraph 5

of the judgment reads as follows:

“5. Authentication of divorce by
competent court is one of the methods of proving
a divorce or even the existence of a remarriage.
But it is not the only method. Divorce resultant
upon a ‘talaq’ pronounced by her husband is a
mode of divorce that is accepted in the Muslim
community. An affirmation of the state of affairs
by a sworn affidavit in the form “Annexure A’
would suffice going by Cl.17 of Ext. R1 (a). It is
affirmed that State Government does not propose
to make any addition to what is already
mentioned as due procedure under Ext. R1 (a).”

2. Accordingly, this writ petition is disposed of

directing the respondent to deal with the petitioner’s

application for change of name on remarriage, in

accordance with the procedure prescribed in the Passport

Information Booklet, as indicated in the judgment in

W.P ( C) No. 16526 of 2009
2

Shemi P.Ali. Vs. State of Kerala [2009 (3) KLT 167].

Needful shall be done within one month from the date of

receipt of a copy of this judgment.

(V.GIRI,JUDGE)
ma

W.P ( C) No. 16526 of 2009
3

W.P ( C) No. 16526 of 2009
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