V.K. DHINGRA Vs. SHRIRAM SCIENTIFIC AND INDUSTRIAL RESEARCH FOUNDATION
LAWS(DLH)-2007-12-128
HIGH COURT OF DELHI
Decided on December 12,2007

V.K. Dhingra Appellant
VERSUS
SHRIRAM SCIENTIFIC AND INDUSTRIAL RESEARCH FOUNDATION Respondents

JUDGEMENT

Pradeep Nandrajog, J. - (1.) BY and under the impugned order dated 10.10.2007 petitioner's application under Section 10 read with Order 7 Rule 11 of the Code of Civil Procedure praying for rejection of the plaint has been dismissed.
(2.) AT the hearing held on 12.11.2007, learned Counsel for the petitioner stated that he presses the petition treating the application in question as under Section 10 of the Code of Civil Procedure. Respondent is the plaintiff of the suit. Petitioner is the defendant. Alleging that when in service Flat No. A -2, Sri Colony, Delhi was licensed to the petitioner as a service benefit and since he has ceased to be in employment the possession was unauthorized the suit seeks to recover past damages @ Rs. 12,000/ - per month and future damages @ Rs. 15,000/ - per month.
(3.) IT is not in dispute that pertaining to the alleged cession of service there is a dispute between the parties. Petitioner alleges that his voluntary resignation was withdrawn by him before it was accepted and Therefore he continues to be an employee of the respondent. A fact which is disputed by the respondent.;


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