KAMLA KAPUR Vs. UOI
LAWS(DLH)-2007-11-19
HIGH COURT OF DELHI
Decided on November 13,2007

KAMLA KAPUR Appellant
VERSUS
UOI Respondents

JUDGEMENT

- (1.) ISSUE rule. With consent of counsel for the parties the matter was heard for final disposal.
(2.) THE petitioner claims directions to the respondents to remove his lock and the ambulance parked at service outlet namely Knick Knack.
(3.) THE petitioner was inducted by the respondent, All India Women's conference sometime in 1991 to operate on "no profit No Loss" basis, a kiosk to cater to the needs of working women residing in the hostel. As a result she opened an outlet known as "knick Knack" and started retailing items of daily use for the benefit of such hostel residents. It is not in dispute that she occupied the premises all these years. In this background on 9. 12. 2005, the respondent issued a letter calling upon her to pay Rs. 750/- per quarter as donation excluding maintenance charges. This demand was reiterated on 7. 10. 2005 and 29. 3. 2006.;


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