GEORGE Vs. RAHULAN
LAWS(KER)-1968-7-39
HIGH COURT OF KERALA
Decided on July 16,1968

GEORGE Appellant
VERSUS
RAHULAN Respondents

JUDGEMENT

- (1.) So long as the prior order fixing the fair rent for the holding under the provisions of the Kerala Act IV of 1961 has not been got set aside by any of the processes available in law, the petitioner landlord is not entitled to prefer a fresh application for fixation of the fair rent of the holding under Act I of 1964 since under S.132(4)(d) of the latter Act the earlier order passed under the provisions of Act IV of 1961 is to be deemed to be one passed under the later Act. The authorities below were therefore perfectly right in dismissing the petition on this ground. The C. R. P. is dismissed. We make no order as to costs.;


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