Lovely vs Johnson Manuel K.J. on 6 March, 2008

Kerala High Court
Lovely vs Johnson Manuel K.J. on 6 March, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Mat Appeal No. 390 of 2006()


1. LOVELY W/O.JOHNSON, AGED 40 YEARS,
                      ...  Petitioner

                        Vs



1. JOHNSON MANUEL K.J., S/O.K.C.JOSEPH,
                       ...       Respondent

                For Petitioner  :SRI.JOHNSON ABRAHAM

                For Respondent  :SRI.SUBAL J.PAUL

The Hon'ble MR. Justice J.B.KOSHY
The Hon'ble MRS. Justice K.HEMA

 Dated :06/03/2008

 O R D E R
                        J.B.KOSHY & K.HEMA, JJ.
                          --------------------------------------
                       Mat.Appeal No.390 OF 2006
                          -------------------------------------
                            Dated 6th March, 2008

                                   JUDGMENT

Koshy,J.

Respondent husband filed an application for restitution of

conjugal rights and that was allowed by the Family Court. This appeal is

filed by the wife against him. Now counsel for the appellant submitted

that she is willing to go with the children and stay with the husband, but,

the present address of the husband is not known. It is submitted that

connected cases are posted on 10th March, 2008 in the Family Court.

Respondent is present here. He is directed to go to the house of the

appellant on 15th April, 2008 so that appellant and children can join and

start living with him.

The appeal is disposed of accordingly.

J.B.KOSHY
JUDGE

K.HEMA
JUDGE

tks

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