N.C. CHANDRAMOULI AND OTHERS Vs. L. DIWAKAR AND OTHERS
LAWS(SC)-1982-1-48
SUPREME COURT OF INDIA
Decided on January 29,1982

N.C. Chandramouli And Others Appellant
VERSUS
L. Diwakar And Others Respondents

JUDGEMENT

- (1.) Special Leave granted.
(2.) There is a lodging house known as 'Ganesh Lodge' situated at No. 208, Subedar Chatram Road, Bangalore. The appellants asserted that they have been residing in the Lodge for over a decade and the rates paid by the appellants range between Rs. 50/- to Rs. 180/- per month. Respondent No. 1 is the Managing partner of the firm running the Lodge and respondent No. 2 is the Manager of the Lodge.
(3.) Respondent Nos 1 and 2 made a public announcement on October 30, 1980, that Ganesh Lodge was being closed down from December 1, 1980, and the lodgers including the appellants were asked to vacate their rooms on or before November 30, 1980. In this background appella, is filed O.S. No. 10266 of 1980 in the Court of Second Additional Civil Judge, Bangalore for a permanent injunction restraining respondent Nos. 1 and 2 from interfering with the appellants' peaceful possession and enjoyment of their occupation of the Lodge until they are evicted by due process of law. In this suit the appellants prayed for a permanent injunction restraining respondent Nos. 1 and 2 from forcibly evicting them and respondent Nos. 3 and 4 from stopping or withholding the supply of electricity and water.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.