PRAKASH CHAND AGGARWAL Vs. SMT. MUNI DEVI AND OTHERS
LAWS(SC)-1982-2-35
SUPREME COURT OF INDIA
Decided on February 03,1982

Prakash Chand Aggarwal Appellant
VERSUS
Smt. Muni Devi And Others Respondents

JUDGEMENT

- (1.) After hearing learned counsel for the appellant at length, we find no force in this appeal and agree with the findings arrived at in the impugned judgment as well as the reasons put forward in support of those findings. Accordingly, the appeal is dismissed but with no order as to costs. However, the appellant is granted time till 30th June, 1982 to vacate the premises subject to an undertaking to be filed in this Court within four weeks from today to the following effect : 1. The appellant shall hand over vacant and peaceful possession of the suit premises to the respondents on or before 30th June, 1982.
(2.) The appellant shall pay to the respondents arrears of rent, if any, 1 within two months from today.
(3.) The appellant shall pay to the landlords-respondents future compensation for use and occupation of the premises in dispute for every calender month by the 10th of the succeeding calendar month.;


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