SMT SHEELA GEHLOT Vs. SMT PREETI KHILNANI
LAWS(DLH)-2007-3-281
HIGH COURT OF DELHI
Decided on March 09,2007

SMT SHEELA GEHLOT Appellant
VERSUS
SMT PREETI KHILNANI Respondents

JUDGEMENT

- (1.) The plaintiff Smt. Sheela Gehlot has filed the present suit for recovery of possession, mesne profits and damages against the defendant Smt. Preeti Khilnani. The case of the plaintiff is that one Smt. D.P. Vachhani was the owner of residential property situated at A-5, admeasuring 805.55 sq.yds (the said property). Smt. D.P. Vachani passed away on 25.7.1996. After her demise, the said property was inherited by her son Shri Sushil Vachhani and her daughter Ms. Indu Ramchandani in equal shares. Shri Sushil Vachhani and Ms. Indu Ramchandani transferred the said property in favour of the plaintiff by a registered sale deed on 28.9.2004 Consequently, the plaintiff became the absolute owner of the said property.
(2.) The plaintiff avers that she was delivered the actual physical possession of the said property except the second floor annexe block comprising of two rooms, verandah and bathrooms above the two garages (the suit premises) by her vendors.
(3.) It is further averred that one, Sh. I.P. Khilani was a tenant in the suit premises at a monthly rent ofRs. 300/-. Mr. I.P. Khilnani was in employment of M/s. Oxford which was owned and managed by the husband of Smt D.P. Vachhani, Shri P.J. Vachhani.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.