M/S. JAIN INK MANUFACTURING CO. Vs. L.I.C. OF INDIA
LAWS(SC)-1982-8-20
SUPREME COURT OF INDIA
Decided on August 06,1982

M/S. Jain Ink Manufacturing Co. Appellant
VERSUS
L.I.C. OF INDIA Respondents

JUDGEMENT

- (1.) In view of the peculiar circumstances of the case, which Mr. Nariman appearing on behalf of the petitioner has agreed to set out more full y in a separate affidavit, we direct that the petitioners shall hand over vacant and peaceful possession of the suit premises to the Life Corporation of India on or before March 31, 1983. Mr. Nariman has assured us on behalf of the petitioners that no defence or contention will be taken by the petitioners to the effect that the order which we are passing today or the undertakings given by the petitioner to vacate the premises cannot be enforced by reason of any judgment rendered or which may hereafter be rendered by this Court or by any other Court. The affidavit and the fresh undertaking to vacate shall be filed within two weeks from today.
(2.) The petitioners shall pay to the respondent compensation for use and occupation of the premises at the rate of Rs. 1,000/- per month with effect from August 1, 1982 until March 31, 1983.
(3.) The CMP will stand disposed of in terms of this order.;


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