Case BriefsHigh Courts

Kerala High Court: A Division Bench of A.M. Shaffique and N. Anil Kumar, JJ. dismissed a matrimonial appeal filed by the husband of a lady who was granted a divorce by the Family Court on the grounds of cruelty and desertion.

Respondent herein had filed a petition against her husband (appellant herein) before the Family Court, seeking divorce alleging cruelty and desertion. The contention urged by the respondent was that the appellant was demanding her to bring patrimony and she had to suffer cruelty at the hands of the appellant on account of such demands. Apart from this, the appellant also demanded her parents to sell the property which was allotted to her share in the will executed by her parents. Further, she was asked to perform perverted sex against her liking. As a result, she left the matrimonial home and started living separately since 30-12-2005. She also had a case that no attempt had been made by the appellant after the said date to take her back to the matrimonial home, and he had also not taken care of her or their child’s interest in any manner. Thus, such acts amounted to desertion for more than 2 years.

The Family Court after evaluating the evidences found that the wife was successful in proving cruelty and therefore she was entitled to a divorce. It was also found that the husband had deserted the wife and the child for more than two years and therefore the wife was entitled to divorce on the ground of desertion as well. Aggrieved thereby, the appellant filed an appeal.

Counsels for the appellant, Sebastian Champapilly, Annie George and Kurian Antony Edassery, argued that there was no material to prove any form of cruelty being meted out against the respondent. Further, it was contended that the respondent had left the matrimonial home without the knowledge and approval of the appellant. She had also not stated any specific reason for remaining away from the matrimonial home and therefore the allegation of desertion was not proved.

Whereas, counsel appearing for the respondent-wife, R. Reji, submitted that the court below had relied upon sufficient material to arrive at the finding that the wife had been subjected to severe cruelty and thus was justified in granting a divorce.

The Court held that “There is no perversity or illegality in the said finding warranting any interference.” As far as the appellant placed reliance upon certain photographs to prove that the couple had been leading a happy married life, the Court observed that “At the time of taking the photographs, they seem to be in a happy mood but that by itself does not mean that the couple was leading a happy married life, and there was no demand for patrimony.”

It was observed that the Family Court had placed reliance upon sufficient material to arrive at a finding that the appellant-husband had ill-treated his respondent-wife, which amounts to mental and physical cruelty. There was no reason to interfere with the said finding of fact, and there was no perversity or illegality in the said finding warranting any interference of this Court.

In view of the above, it was held that the matrimonial tie between appellant and respondent was irretrievably broken and there was no chance for a reunion. Thus, the appeal was dismissed. [Anish Jacob v. Rinku Jacob, Mat. Appeal No. 51 of 2012, decided on 21-05-2019]

Case BriefsHigh Courts

Uttaranchal High Court: The Division Bench of Alok Singh and Ravindra Maithani, JJ. contemplated the present appeal filed by the appellant-husband, where the order passed by the Family Court dismissing a suit for divorce was challenged. 

Factual matrix of the appeal was that marriage was solemnized between the parties in 2007. The appellant contended that the alleged behavior of the respondent – wife was not good towards the husband and his family members. Marriage was solemnized against the wishes of the respondent. She threatened them to implicate in a false case of dowry and treated them with cruelty. It was further contended that a divorce petition on the said grounds of cruelty was filed by the appellant and was subsequently dismissed by the trial Court. Appellant sought dissolution of marriage mainly on two counts viz. cruelty and desertion.

P.K. Chauhan, Advocate for the appellant submitted that the learned trial Court failed to appreciate the evidence available on record in the right perspective and had attained a wrong conclusion. Thus, impugned judgment and decree was liable to set aside and decree of divorce was to be granted. 

The Court placed reliance on the judgments of Supreme Court in Ramchander v. Ananta, (2015) 11 SCC 539 and Adhyatma Alwar v. Adhyatma Bhattar Sri Devi, (2002) 1 SCC 308, where the Court explained the scope of ‘cruelty’ and ‘desertion’. 

The Court observed that in the present case, in order to prove cruelty at the hands of wife, the appellant stated that the respondent used to quarrel with him. She maltreated him and his family members. It was alleged that she threatened them to implicate in false case of dowry. The Court further found no evidence to prove desertion or cruelty by the respondent as was stated in the plaint. The Court stated that, the appellant made bald allegations against the respondent. Appellant failed to point out the cause of quarrel. It was further noted that, respondent did not want to marry him but in the statement on oath he himself admitted that he did not want to marry with her. Appellant stated that their marriage was solemnized without any dowry but his father himself contradicted his statement. He stated that respondent’s father gave Rs 30,000 – 40,000 in the marriage. Court took note that appellant husband had completed his B.Sc. but was still unemployed and hence the conduct of the appellant revealed that appellant was not interested to shoulder his responsibility. Court concluded that appellant has failed to prove cruelty and desertion at the hands of respondent – wife. Accordingly, appeal failed and was dismissed. [Deepak Kumar v. Meena, 2019 SCC OnLine Utt 546, decided on 01-07-2019]

Case BriefsHigh Courts

Uttaranchal High Court: N.S. Dhanik, J. contemplated a criminal application for quashing of the FIR filed against the applicant-husband by his wife for alleged cruelty and criminal intimidation under the relevant sections of IPC.

The respondent had filed an FIR against the applicant and his relatives for harassing and treating her with cruelty for an alleged dowry to an extent that the respondent had to leave her matrimonial house and reside somewhere else. On the impugned FIR the police conducted an investigation and thereafter filed a charge-sheet against the applicant. Applicant was duly summoned by the Magistrate. Charges against the applicant were under Sections 323, 498-A, 504, 506 IPC.

Vikas Kumar Guglani, learned counsel for the applicant submitted that it was a matrimonial dispute and was a private affair between the husband and wife but due to certain misunderstandings the FIR was registered, hence for the betterment of the institution of marriage the Court must quash the proceedings against the applicant.

The Court thus stated that it was settled law that the power under Section 482 CrPC should be exercised very sparingly and this power should not be exercised to stifle the legitimate trial and in cases where facts are hazy. Court doesn’t find reason to interfere in the proceedings against the applicant. However, it directed that if the accused-applicant surrendered him before the Magistrate concerned, his bail application was to be considered and decided as expeditiously as possible.[Ramesh Chandra Joshi v. State of Uttarakhand, 2019 SCC OnLine Utt 505, decided on 17-06-2019]

Case BriefsHigh Courts

Uttaranchal High Court: A Division Bench of Sudhanshu Dhulia and Ramesh Chandra Khulbe, JJ. entertained an appeal by the appellant-wife under Section 19 of Family Courts Act, 1984 against the impugned judgment granting divorce passed by Principal Judge of Family Court.

Facts giving rise to this appeal were, the respondent had filed a suit earlier under Section 13 of Hindu Marriage Act, 1955 which was decreed already. When the marriage was solemnized between the parties, the respondent was working as a Sepoy in the Indian Army and it was a smooth sail for both of them. Subsequently, respondent-husband filed for divorce and for dissolution of marriage on the grounds that appellant was suffering from epilepsy prior to marriage and such essential fact was not disclosed to him, the appellant also suffered from different ailments which served as a hindrance, physically and mentally in their prosperous marriage. But the actual ground on which suit was filed for divorce was cruelty and desertion.

The Court observed that parties are living separately for a long time, the issues framed by the Family Court were sufficient to grant a divorce in this particular case. It was also observed that the Family Court found that appellant suffered from epilepsy and was treated for the same in addition to it she also suffered from tuberculosis, and such physical suffering of the appellant served as mental cruelty upon the husband. The expert opinion stated that due to such ailments the appellant was not in a fit state to conceive a child. The Court appreciated that such ailments were not relevant grounds to prove cruelty and to dissolve the marriage prime facie but non-disclosure of such important facts before marriage led to cruelty which is a proper ground for divorce.

The Court stated that there was enough evidence before the court below to establish that there was cruelty on the part of the appellant/wife, such as threatening the husband to falsely implicate in criminal cases and making a complaint to the superior officers of the husband. The wife had also made unnecessary allegations against the respondent before the Commanding Officer, which lowered his esteem in the eyes of his superior officer.

Hence, the Court awarded permanent alimony and disposed the application of maintenance under Section 125 CrPC, it also found that there was no need to interfere with the Order of Family Court and setting aside the divorce decree.[Himani v. Rohit Bisht, 2019 SCC OnLine Utt 448, decided on 13-05-2019]

Case BriefsHigh Courts

Allahabad High Court: A Division Bench of Shashi Kant Gupta and Pradeep Kumar Srivastava, JJ. affirmed the Judgment of lower court granting a divorce to a lady under Section 13(1) of the Hindu Marriage Act, 1955, on the ground that her husband committed forcible unnatural sex with her.

The issue, in this case, was as to whether a marriage can be dissolved on the basis of allegations of forcible unnatural sex with wife. Facts in the case were that a lady (respondent herein) lodged an FIR against her husband (appellant herein) for offences under Sections 498A, 323, 504 and 377 the Penal Code, 1860 and Sections 3 and 4 of Dowry Prohibition Act, 1961. She filed a petition seeking divorce on the grounds that her husband committed forcible unnatural sex with her several times after marriage. On her refusal to comply with his demands, he beat her up and threatened to not spare her 5-year old daughter and make sexual relations with her as well. He also demanded Rs 40 lakhs and a car in dowry after marriage. She was granted divorce on the basis of her allegations. Husband challenged the judgment of the lower court by way of the present appeal, on the ground that there was no evidence of dowry demand, harassment or unnatural sex. Further, it was argued that medical report had been ignored and the lower court had relied upon the unsupported solitary statement of his wife by ignoring contradictions in her own testimony.

The Court pointed out that no cross-examination had been done by the husband on the point of unnatural sex because of which it was assumed that those facts had been proved against him. Regarding the contention that wife’s statements were not supported by any witnesses, it was concluded that all the matrimonial wrongs were done inside the wedlock which meant that these were private affairs of the parties. Hence, gathering independent witnesses was not possible. Regarding medical examination, it was concluded that the petition for divorce was filed much after the date of the incident of unnatural sex and sodomy so the medical report could not be obtained.

The Court agreed with the view taken by the Kerala High Court in Bini T. John v. Saji Kuruvila, 1997 SCC OnLine Ker 27 and Karnataka High Court in Grace Jayamani v. E.P. Peter, 1981 SCC OnLine Kar 208 that unnatural sex, sodomy, oral sex and sex against the order of the nature, against the wishes of a woman or wife was a criminal offence and a marital wrong amounting to cruelty which was a good ground for dissolution of marriage. It was observed that the standard of proof required in a matrimonial case is preponderance of probability.

The Court also noted that appellant’s first wife had divorced him for similar reasons, which fact supported the wife as far as unnatural sex was concerned. It was held that since the wife was not a consenting party, she would not be in the position of an accomplice; and her testimony could be accepted without corroboration if it inspired confidence. Thus, the impugned judgment was affirmed and the appeal was dismissed.[Sanjeev Gupta v. Ritu Gupta, 2019 SCC OnLine All 2255, decided on 24-05-2019]

Case BriefsHigh Courts

Delhi High Court: Sanjeev Sachdeva, J. dismissed a criminal revision petition filed against the order of the trial court whereby charge under Section 498-A (husband or relative of husband of a woman subjecting her to cruelty) IPC was framed against the petitioner.

Petitioner was married to the deceased who committed suicide on the very next day of their first marriage anniversary. FIR under Sections 306 (abetment of suicide) and 498-A was registered against the petitioner at the behest of the mother of the deceased. An alleged suicide note was found which was verified to be written in the handwriting of the deceased. The trial court discharged the petitioner of the offence under Section 306 holding that the said suicide note exonerated him as it states that the deceased was taking the steps voluntarily. However, it was found that the allegations levelled by the mother and brothers of the deceased that the petitioner maltreated the deceased and committed physical and mental cruelty were specific and therefore framed a charge under Section 498-A against him.

Senior Advocate Harish Salve contended that as the trial court found insufficient material to proceed under Section 306, on the same analogy, there was insufficient material to even frame a charge under Section 498-A.

Relying on the Supreme Court decisions in Girdhar Shankar Tawade v. State of Maharashtra, (2002) 5 SCC 177 and Ramesh Kumar v. State of Chhattisgarh, (2001) 9 SCC 618, the High Court reiterated that charges under Sections 306 and 498-A IPC are independent of each other and acquittal of one does not lead to acquittal of the other. It was observed: “Though, there may be an overlap with regard to cruelty being meted out to the deceased in both the Sections, however, the degree of cruelty to constitute abetment under Section 306 IPC would be of higher than the degree of harassment and cruelty to constitute an offence under Section 498-A IPC. It cannot be held that because petitioner has been discharged of an offence under Section 306 IPC, it would automatically lead to a discharge of the offence under Section 498-A IPC.”

In the present case, it was found that there was sufficient material on record to give rise to grave suspicion against the petitioner for framing a charge under Section 498- IPC. Thus, finding no infirmity in the impugned order, the petition was accordingly dismissed.[Kaushal Kishore v. State (NCT of Delhi), 2019 SCC OnLine Del 8713, decided on 28-05-2019]

Case BriefsHigh Courts

Uttaranchal High Court: A Division Bench of Sudhanshu Dhulia and R.C. Khube, JJ. entertained an appeal filed against the impugned judgment and order passed by Family Court, which rejected the petition under Section 13 of Hindu Marriage Act, 1955 filed by the appellant.

Facts which gave rise to appeal were that marriage was solemnized in 2010 as per the Hindu rites and rituals. The appellant and respondent were living together after the marriage in appellant’s parental house along with appellant’s mother and child. The appellant contended that soon after, the respondent started to intimidate him for selling the house and shift to Delhi and live separately. It is also alleged by the appellant that the respondent stared to threaten him to commit suicide if her demands were not fulfilled. The appellant-accused respondent of attempting to commit suicide and assaulting his mother because of her unfulfilled demands. The appellant tried to convince the respondent but she refused to fulfill her marital duties, and in 2012, in the absence of the appellant, she left her matrimonial home. After which the appellant filed an application under Section 9, during the hearing the respondent appeared before the Court and made a statement regarding going back to her husband. It was also contended by the appellant, that parties stayed together for some time at Haridwar as per the compromised reached between the parties but even then, the respondent refused to consummate marital relations. And since two years both were living separately.

The learned counsel for the appellant Tapan Singh, submitted that despite of the order of Court the respondent was not fulfilling the marital duties. She treated appellant’s mother with utmost disrespect which amounted to cruelty. He also submitted that the behaviour of the alleged respondent towards appellant is humiliating and disrespectful before other relatives, which also caused mental stress to the respondent. Under the drastic circumstance appellant filed for divorce under Section 13(1)(ia) and (ib) of HMA, 1955, as the respondent deserted him for a period of 2 years.

The learned counsel for the respondent Syed Jafri, submitted that an FIR was lodged against the appellant under Sections 406 and 498-A IPC. Further, a mutual divorce application was rejected by the Family Court since both the parties were unable to arrive at consent. The learned Family Court dismissed the divorce petition filed by the appellant as well the petition filed by the respondent under Section 26 of the Hindu Marriage Act.

The Court rejected the contentions of the appellant for relief under Section 13 (1)(ib) as the period of desertion was not proved beyond the statutory limit for divorce. But the ground of cruelty was considered by the Court and it relied upon the judgment of Delhi High Court in, Rajinder Bhardwaj v. Anita Sharma, AIR 1993 Delhi 135, where it was held that if the wife physically assaults the mother-in-law and abuses her, it will amount to cruelty. It also addressed the issue related to behavior of the respondent towards appellant which was alleged disrespectful, and held, “Disrespectful and disparaging remarks by the respondent wife against the appellant-husband would amount to cruelty under Section 13(1) (i-a) of the Act as laid down in Santana Banerjee v. Sachindra Nath Banerjee, 1989 SCC OnLine Cal 257’’.

The Court considered the facts and circumstances of the case and stated that living separately of the parties for a long time, public insult, an embarrassment to the appellant, agony, and humiliation suffered by the appellant, charging the appellant with false allegations amount to cruelty by the respondent towards her husband. The respondent wife is living separately for the last five years and presently staying at Delhi with a son born from the wedlock of the parties. Held, “relationship between the parties had deteriorated to the extent that there was no possibility of any reconciliation. Their relationship had reached to the point from where there appears no possibility of harmonious conjugal relationships or their being living together as husband and wife and discharging the matrimonial duties. This itself amounts to a cruelty, if allowed to continue.” The appeal was allowed and the marriage was dissolved.[Sheenu Mahendru v. Sangeeta, 2019 SCC OnLine Utt 376, decided on 23-05-2019]

Case BriefsSupreme Court

Supreme Court: The 3-judge bench of Ranjan Gogoi, CJ and L. Nageswara Rao and SK Kaul, JJ delivered a very important judgment today where it held,

“the courts at the place where the wife takes shelter after leaving or driven away from the matrimonial home on account of acts of cruelty committed by the husband or his relatives, would, dependent on the factual situation, also have jurisdiction to entertain a complaint alleging commission of offences under Section 498A of the Indian Penal Code.”

Section 498A IPC and related provisions

Section 498A IPC was introduced by the Criminal Law (second amendment) Act, 1983. In addition to the aforesaid amendment in the Indian Penal Code, the provisions of Sections 174 and 176 of the Code of Criminal Procedure, 1973 relating to inquiries by police in case of death by suicides and inquiries by magistrates into cause of such deaths were also amended. Section 198A was also inserted in the Code of Criminal Procedure with regard to prosecution of offences under Section 498A. Further by an amendment in the first schedule to the CrPC the offence under Section 498A was made cognizable and non-bailable. Of considerable significance is the introduction of Section 113A in the Evidence Act by the Criminal Law (second amendment) Act, 1983 providing for presumption as to abetment of suicide by a married woman to be drawn if such suicide had been committed within a period of seven years from the date of marriage of the married woman and she had been subjected to cruelty.

“The object behind the aforesaid amendment, undoubtedly, was to combat the increasing cases of cruelty by the husband and the relatives of the husband on the wife which leads to commission of suicides or grave injury to the wife besides seeking to deal with harassment of the wife so as to coerce her or any person related to her to meet any unlawful demand for any property, etc.”

Cruelty at Matrimonial Home vis-à-vis Parental Home

Earlier Rulings

The Court had, on earlier occasions, held that the offence of cruelty having been committed in the matrimonial home the same does not amount to a continuing offence committed in the parental home to which place the aggrieved wife may have later shifted. It has been held that:

“if on account of cruelty committed to a wife in a matrimonial home she takes shelter in the parental home and if no specific act of commission of cruelty in the parental home can be attributed to the husband or his relatives, the initiation of proceedings under Section 498A in the courts having jurisdiction in the area where the parental home is situated will not be permissible.”

Ruling in the present case

The Court said that the provisions contained in Section 498A IPC, undoubtedly, encompasses both mental as well as the physical well-being of the wife. Even the silence of the wife may have an underlying element of an emotional distress and mental agony. Her sufferings at the parental home though may be directly attributable to commission of acts of cruelty by the husband at the matrimonial home would, undoubtedly, be the consequences of the acts committed at the matrimonial home. Such consequences, by itself, would amount to distinct offences committed at the parental home where she has taken shelter.

It, hence, noticed,

“The adverse effects on the mental health in the parental home though on account of the acts committed in the matrimonial home would, in our considered view, amount to commission of cruelty within the meaning of Section 498A at the parental home.”

[Rupali Devi. State of Uttar Pradesh,  2019 SCC OnLine SC 493, decided on 09.04.2019]

Case BriefsHigh Courts

Delhi High Court: A Bench of Jyoti Singh and G.S. Sistani, JJ., allowed an appeal filed by the appellant-wife against the judgment of the family court whereby it had granted divorce in favour of the respondent-husband under Section 13(1)(i-a) of the Hindu Marriage Act, 1995 on the ground of cruelty.

In his divorce petition, the husband had alleged that the wife taunted him as impotent, misbehaved with his parents and relatives threw utensils, etc. The family court allowed his petition and granted a decree of divorce in his favour. Aggrieved thereby, the wife filed the present appeal.

 V.P. Singh Bidhuri, Advocate for the wife assailed the impugned judgment. Per contra, Rajender Yadav, Advocate appearing for the husband supported the same.

The High Court noted that there were no material particulars or details in the divorce petition and the averments were very general in nature. Citing Rule 7 of the Hindu Marriage Rules, 1979 which prescribes as to what should be the contents of the petition filed under HMA, the Court observed, ” a perusal of the Rule shows that it is a statutory requirement as well that the acts/offences alleged in matrimonial cases should be set out with specific particulars of time, place, etc. The present divorce petition clearly does not meet the requirement of Rule 7. Merely stating that the appellant was neglecting her duties or that she was abusive and insulting, would not be sufficient to constitute an act of cruelty unless and until specific instances showing such conduct are pleaded and proved.” In such and other views of the matter, the Court allowed the present appeal and set aside the impugned judgment passed by the family court. [J v. JC, 2019 SCC OnLine Del 7703, dated 28-02-2019]

Case BriefsHigh Courts

Delhi High Court: Sanjeev Sachdeva, J., allowed a petition filed by in-laws of the deceased (wife) against the order of the trial court in pursuance of which charges were framed against them under Sections 304-B (dowry death) and 498-A (husband or relative of husband of a woman subjecting her to cruelty) IPC.

As per the prosecution, the deceased had died within seven years of her marriage. It was alleged that on the fateful, she was brought to Sanjay Gandhi Hospital where she was declared brought dead. On the MLC, the doctor opined: “alleged history of hanging and declared brought dead”. Parents of the deceased stated that she was harassed for dowry by her husband and in-laws (petitioner). A case was registered and the trial court was of the view that a prima facie case was established against the husband and the in-laws. Accordingly, the charges were framed against all the accused. Aggrieved thereby, the in-laws filed the present petition.

Anunya Mehta and Akshay Deep Singhal, Advocates for the in-laws contended that the charges against them were based on omnibus allegations and the deceased was not residing with them for last several years as she was living separately in Rohini with her husband. They prayed for discharging the in-laws.

The High Court perused both the sections. It was noted that the allegations made by parents of the deceased were all against the husband. And there were a few very general allegations against the in-laws like that of ‘continuous bickering’. There was no allegation that they ever demanded dowry. It was stated, To constitute an offence under Sections 304-B and 498-A IPC, it not mere bickering which would amount to an offence but it should be harassment of such a nature that would drive a woman to commit suicide.” The Court held that allegations against the in-laws were not such a nature so as to qualify as an offence under the said sections. In such view of the matter, the petition was allowed and the in-laws were discharged.[Satbir Dalal v. State (NCT of Delhi), 2019 SCC OnLine Del 7006, dated 14-02-2019]

Case BriefsHigh Courts

Delhi High Court: The Division Bench of G.S. Sistani and Jyoti Singh, JJ., directed a divorce decree sheet to be drawn up in favour of the appellant-wife in terms of Section 13(1)(i-a) of the Hindu Marriage Act, 1955.

The parties married to each-other in 2007. However, they were living separately since July 2014. The case set up by the wife was that the respondent-husband subjected her to various cruelties. The family court rejected her petition seeking a divorce, basing its judgment on the ground that only general and routine allegations were made which were not substantiated. Aggrieved thereby, the wife preferred the present appeal.

The wife, represented by Kavita Kapil, Advocate, deposed by way of an affidavit that the husband’s behaviour had become extremely arrogant he was a highly suspicious person who levelled false charges on her character. Also, during her pregnancy, he did not provide her medical treatment, nor gave her love or affection, and caused mental trauma.

On careful consideration of the evidence on record, the High Court was of the view that the wife was able to show that the husband treated her with cruelty. As far as specific instances were concerned, it was observed, ” the specific date and time has not been given for all the incidents averred, but has led evidence to prove specific instances of the cruelty, at the time of her pregnancy. It may be noted that since only one child was born out of the wedlock, it was not necessary to give the month, date or time when her husband inflicted cruelty upon her.” Noting that the husband took no steps to either resolve the dispute or contest the case, the Court allowed the appeal by the wife. [B v. R Y, 2019 SCC OnLine Del 7286, decided on 04-02-2019]

Case BriefsHigh Courts

Bombay High Court: The Bench of Mridula Bhatkar, J. quashed and set aside the order passed by Additional Sessions Judge,  refusing to discharge the petitioner/accused from offence punishable under Section 377 of Penal Code, 1860.

The present petition was filed in respect of challenging the order passed by the Metropolitan Magistrate, Girgaon, Mumbai rejecting the discharge of petitioner under Section 377 IPC.

Petitioner in the present case is a co-accused prosecuted under Sections 498-A, 377, 323, 504  r/w Section 34 of IPC. The facts of the case are that the complainant is married with a son of 6 to 7 years old. Complainant states that after 4-5 years of marriage she realised that her husband was gay, and on realising that she refused the parallel relationship of her husband. She also stated that she was ill-treated by her husband due to which she had left for her father’s house but later agreed to come back to her husband’s place when she again witnessed no change and continuation of the gay relationship of her husband with different males.

On realising the fact that her husband was not ready to stop his relationship with the petitioner/accused and being ill-treated a number of times, she finally lodged an FIR. Later, the Additional Sessions Judge partly allowed the revision application but maintained the charge under Section 377 IPC against the accused. Aggrieved by the same, the present petition was filed.

High Court while placing reliance on the Apex Court’s judgment in Navtej Singh Johar v. Union of India, (2018) 10 SCC 1, held that though the ground for divorce could be the extramarital consensual sexual relationship as cruelty to the complainant, but it does not constitute an offence under Section 377 IPC, because both are adults and had a consensual sexual relationship.

Thus, in the present case, no victim exists and the order of the Additional Sessions Judge is quashed. [Daniel Crasto v. State of Maharashtra, 2019 SCC OnLine Bom 188, dated 30-01-2019]


Note: The 5-Judge Constitution Bench comprising of CJ Dipak Misra and R.F. Nariman, A.M. Khanwilkar, Dr D.Y. Chandrachud and Indu Malhotra, JJ. in their landmark judgment held Section 377 IPC unconstitutional insofar it criminalised gay sex between consenting adults. [2018 SCC OnLine SC 1350]

Case BriefsHigh Courts

Delhi High Court: A Single Judge Bench comprising of Mukta Gupta, J. dismissed a criminal writ petition filed by the husband praying quashing of FIR under Section 498-A IPC and complaint under Section 12 of Protection of Women from Domestic Violence Act, 2005 (DV Act).

The grounds for seeking quashing of the FIR and the complaint was that they were registered to wreak vengeance and were beyond the period of limitation as the parties separated in 2014. It is pertinent to note that the wife had filed a complaint before CAW Cell in 2015 where a settlement was arrived at between the parties at pre-litigation mediation. However, it was not fully acted upon and even after an application the earlier complaint could not be revived. Thus, the filed fresh complaint in 2018.

The High Court was of the view that the FIR was within the period of limitation. Relying on Vanka Radhamanohari v. Vanka Venkata Reddy, (1993) 3 SCC 4 and Asha Ahuja v. Rajesh Ahuja, 2003 SCC OnLine Del 316, the Court held that Section 468 CrPC which deals with “bar to taking cognizance after lapse of period of limitation” is to be read with Section 473 which provides for “extension of period of limitation in certain cases”. Further relying on Arun Vyas v. Anita Vyas, (1999) 4 SCC 690, it was held that is a continuing offence and each occasion of “cruelty” is a new starting point of limitation. As far as a complaint under Section 12 DV Act is concerned, it was noted that it related to the grant of maintenance for the wife and minor child. It was held that “not providing maintenance is a continuous cause of action and even if for three years the wife did not claim maintenance for herself or for the child, the same would not debar her from seeking maintenance under Section 12 DV Act and the complaint thereon cannot be dismissed being barred by limitation”. In such view of the matter, the petition was dismissed. [Anthony Jose v. State (NCT of Delhi), 2018 SCC OnLine Del 12956, decided on 05-12-2018]

Case BriefsHigh Courts

Madras High Court: A Bench comprising of V.M. Vellumani, J. has held in the case of matrimonial dispute regarding the irretrievable breakdown of marriage as a ground for divorce valid.

In the present case, the appellant has averred various incidents, by which, the respondent has repeatedly caused mental agony and cruelty to the appellant. The learned counsel for the appellant stated that the respondent has admitted in his evidence that he put up 10 locks, not 22 locks to lock the home. Any normal prudent man would not put 10 locks to lock the home. This fact coupled with the fact that the respondent was friendly with the parents of the appellant in their presence and talked about them shows mental illness of the respondent.

Thus, the appeal has been filed by the wife claiming for divorce on the grounds of mental cruelty and the fact that both the appellant and respondents have been living separately for more than ten years. The respondent is alleged to be mentally ill as well.

“Marriages are made in heaven. Both parties have crossed the point of no return.”

-Durga Prasanna Tripathy v. Arundhati Tripathy; (2005) 7 SCC 353

According to Hindu Law, irretrievable breakdown of marriage is not considered as a valid ground for divorce but this court, following the precedents, has held irretrievable breakdown of marriage a valid ground for divorce. To prevent the appellant from more cruelty, the appeal of divorce has been allowed. Furthermore, this Court has also dismissed the claim filed by the respondent for the restitution of conjugal rights. [Salome v. Prince D. Immanuel, 2017 SCC OnLine Mad 1651, decided on 06-04-2017]

Case BriefsHigh Courts

Delhi High Court: A Division Bench comprising of G.S. Sistani and Jyoti Singh, JJ. dismissed an appeal against the judgment of Family Court whereby it had decreed a divorce petition filed by the husband on grounds of cruelty by the wife.

The parties got married in 2006. A divorce petition was filed by the husband in 2009 alleging various instances of cruelty by the wife along with allegations that she was ill-tempered, stubborn, quarrelsome and insensitive towards the husband and his parents. On the basis of the evidence adduced by the parties, the Family Court granted a decree of divorce in favour of the husband on grounds of cruelty by the wife. Aggrieved thereby, the wife preferred the instant appeal.

While adjudicating, the High Court referred to a Supreme Court decision in Narendra v. K. Meena, (2016) 9 SCC 455. It was noted that the Family Court reached a conclusion that wife tied a dupatta around her neck and threatened him to commit suicide as the husband refused to seek separation from his parents. She also wrote a suicide note which was proved. In view of the Court, repeated attempts to commit suicide by the wife amounted to extreme cruelty especially when she tried to implicate the husband guilty of abatement. Finding no infirmity in the judgment passed by the Family Court, the High Court dismissed the appeal. [Kusum v. Gurcharan  Singh,2018 SCC OnLine Del 12576, decided on 15-11-2018]

Case BriefsHigh Courts

Chhattisgarh High Court: A Single Judge Bench comprising of Vimla Singh Kapoor, J. dismissed a revision petition on account of it lacking substance.

The complainant had accused the respondent of harassing her for not bringing sufficient dowry after some time of the marriage for which she was deprived of food and clothing by the respondents even though household items were given at the time of marriage. Further after the birth of their child a new list altogether was demanded dowry. Subsequently, the case was brought before the High Court but finding no force in the complaint, the respondent was acquitted for which the present revision petition lies.

After analyzing the facts and evidences, it wasn’t clear as to after how many years the harassment started rather from the statement of the mother of the complainant she seemed to spent the initial years happily at her matrimonial home along with the fact that the cousin of the complainant was married in the same family yet she showed no similar signs. Also in order to settle the dispute, a village meeting was called but none of the witnesses was examined on record and what was pertinent to note was the fact that first an application for maintenance was made followed by a complaint for cruelty and harassment about a month thereafter which further weakened her case. Accordingly, the revision petition was dismissed for being exaggerated.[Sangeeta Bai Nishad v. Manoj Kumar,2018 SCC OnLine Chh 659, order dated 27-11-2018]

Case BriefsHigh Courts

Uttaranchal High Court: A Division Judge Bench comprising of Sharad Kumar Sharma and Sudhanshu Dhulia, JJ. declared that denial of cruelty by the lower court was erred on illogical interpretations.

The appellant has appealed against the orders of the family court on the denial for the grant of divorce and permanent alimony under Section 25 of the of Hindu Marriage Act. She has claimed that respondent under the influence of alcohol misbehaved with her by inflicting mental cruelty along with his absence both as a husband and father with the appellant and her child. She also pleaded an attempt to force sodomy upon her by the respondent.

The Court stated that inferences were drawn from facts which in itself cannot be taken as a proof against the statements of the appellant and thus was not an analogical and judicial inference rendered by the lower court. Also in the written statement the respondent had not specifically denied his act of misbehaving in an intoxicated condition. The most important point for consideration was that sodomy was something a wife would never plead against the husband to allege cruelty and therefore shall be weighed substantially. Accordingly, the act of cruelty stood established plus the appellant was also granted the permanent alimony.[Suman Lata Panwar v. Ajay Singh, F.A. No. 77 of 2013, order dated 15-11-2018]

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Calcutta High Court: A Division Bench comprising of Md. Mumtaz Khan and Jay Sengupta, JJ. partly allowed the appeal of the appellant-husband who was convicted under Sections 498-A and 306 IPC for cruelty and abetting the suicide of the deceased-wife by the trial court.

Prosecution’s case was that the appellant and the deceased were married 19 years ago. The wife lived in husband’s native village. Subsequently, she joined the husband in his dwelling home. There she came to know of the illicit relationship between the husband and the maid-servant who lived in the same house. She confronted the husband but to no avail. Instead, the husband started to abuse her and beat her. On the night of the incident, PW-1, brother of the wife, heard noise of her sister shouting from inside the appellant’s house. The door was locked from inside. PW-1 along with the local policeman forced-open the door of the house and found that the deceased was burning in flames. The appellant was not at home. The husband was charged, tried and convicted by the trial court for the offences mentioned above. Aggrieved by the same, the husband filed the present appeal.

The High Court perused the record. It was noted that the word cruelty mentioned in Section 498-A is any wilful conduct of the husband or his relative which is of such a nature as is likely to drive the women to commit suicide or cause grave injury or danger to life, limb, health. In Court’s opinion, the evidence of PW-1 and PW-2, brothers of the deceased, unerringly pointed towards the guilt of the husband in inflicting cruelty to the wife after she confronted him about his illicit relationship. This drove her to commit suicide. No irregularity was found with husband’s conviction under Section 498-A. However, the Court was of the view that he could not be held guilty under Section 306 as there was no direct evidence that he has, by his act, instigated or provoked the deceased to commit suicide. The only allegation was that on a fateful night, the parties had quarreled and thereafter the husband went to his night duty and the wife committed suicide. There was no evidence about the issue of quarrel and how the wife got burned. There was no direct evidence to show that the husband abetted the suicide committed by the wife. In such circumstances, the husband deserved to be acquitted of the charge under Section 306. Hence, the appeal was partly allowed. Conviction of the husband under Section 306 was set aside, however, that under Section 498-A was upheld. [Md. Sarfulla v. State of W.B., 2018 SCC OnLine Cal 5946, dated 03-09-2018]

Case BriefsHigh Courts

Delhi High Court: A Single Judge Bench comprising of J.R. Midha, J. dismissed the appeal filed by the appellant-husband against the order of trial court whereby the court dismissed his petition for dissolution of marriage filed under Section 13(1)(ia) of the Hindu Marriage Act, 1955.

The parties married in the year 1988; and in 2005, the husband filed a petition for dissolution of marriage. It was alleged that the respondent-wife treated him with cruelty; there were continuous fights; the wife did not take care of him during illness; she made false allegations of the illicit relationship against him; filed false and frivolous cases against him, etc. The wife contested the petition. The trial court held that the husband miserably failed to prove allegations of cruelty, and therefore dismissed the petition. Aggrieved thus, the husband preferred the present appeal. The husband submitted that there was an irretrievable breakdown of the marriage between the parties, and thus a decree of dissolution may be passed.

On careful consideration of the record, the High Court agreed with the trial court that the husband failed to prove cruelty. It was noted that the husband did not cross-examine the wife on allegations of illicit relationship as levelled against him. The wife produced a witness to corroborate the said allegation, and even that witness was not cross-examined. In circumstances of the case, the Court was of the view that submission of the wife that the husband wanted to take advantage of his own wrong seemed plausible. Furthermore, in respect of the ground of irretrievable breakdown of marriage, the Court held that it is not empowered to dissolve the marriage on that ground. The appeal was accordingly dismissed. [M v. A,2018 SCC OnLine Del 10688, dated 17-08-2018]

Case BriefsHigh Courts

Delhi High Court: A Single Judge Bench comprising of Rajiv Sahai Endlaw, J. allowed an appeal filed under Section 28 of Hindu Marriage Act, 1955 against the judgment of the Additional District Judge whereby the divorce petition filed by the husband was dismissed.

One of the grounds claimed by the husband as an instance of cruelty meted out by the wife was that she filed false complaints against him under Sections 406 and 498-A IPC. It is pertinent to note that the appellant-husband was acquitted of both the charges and no appeal was filed thereagainst by the wife. The husband filed a petition for divorce under Section 13(1)(ia) and (ib) of the HMA which was dismissed by the Additional District Judge. The wife submitted that she would consent to a decree for dissolution of marriage only if the husband agrees to her other demands. Aggrieved thus, the husband preferred the instant appeal.

The High Court perused the record and took notice of the complaint made by the wife against the husband and also the order of acquittal passed in his favour. Reference was also made to Vishwanath Agrawal v. Sarla Vishwanath Agrawal (2012) 7 SCC 288 and Shobha Rani v. Madhukar Reddi, (1988) 1 SCC 105. The Court found that the complaints filed by the wife were false. It was held that the conduct of wife of using her consent to dissolution of marriage by a decree of divorce, to gain an advantage in other litigation, also constitutes cruelty. It shows that the respondent wife also was not interested in matrimonial bond but still wanted to keep the husband bound therewith, till he agrees to her other demands. In the aforesaid state of affairs, the appeals were allowed and the marriage between the parties was dissolved. [Daulat Ram Gupta v. Usha Gupta,2018 SCC OnLine Del 10376, dated 30-07-2018]