VIDYA KIRAN SHIKSHAN SAMITI Vs. STATE OF C.G.
LAWS(CHH)-2005-3-27
HIGH COURT OF CHHATTISGARH
Decided on March 10,2005

Vidya Kiran Shikshan Samiti Appellant
VERSUS
STATE OF C.G. Respondents

JUDGEMENT

- (1.) THE petitioner has preferred this writ petition under Article 226/ 227 of the Constitution of India, being aggrieved by the show cause notices dated 4-9-2004 (Annexure P-5) and 13-9-2004 (Annexure P-6), whereby the petitioner has been asked to vacate the premises in question within 15 days and three days respectively, from the date of receipt of the notice.
(2.) BRIEF facts leading to filing of this writ petition are that petitioner Vidya Kiran Shikshan Samiti is running a Senior Secondary School at Kurud and the same is recognized by respondent No. 4, and 400 students are studying in the school. Respondent No. 2 i.e. the Chief Executive Officer of Janpad Panchayat, Kurud, entered into an agreement with the petitioner for letting out the Panchayat Bhavan to the petitioner for running the school for a period of three years and on 25-7-2002 again the agreement was executed whereby five years extension was granted to the petitioner. The petitioner has prayed for quashment of the above notices on the ground that the same being illegal and contrary to the conditions incorporated in the agreement dated 25-7- 2002. Return has been filed on behalf of respondent No. 2 in which it has been mentioned that the building in question is required for construction and thereafter for housing the Courtroom, therefore, in terms of the agreement they are entitled for eviction.
(3.) I have heard learned counsel for the parties.;


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