KAFIL AHMAD Vs. ADDITIONAL DISTRICT JUDGE,DEHRADUN & ORS.
LAWS(UTN)-2001-6-6
HIGH COURT OF UTTARAKHAND
Decided on June 02,2001

KAFIL AHMAD Appellant
VERSUS
Additional District Judge,Dehradun Respondents

JUDGEMENT

P.C.VERMA, J. - (1.)LEARNED counsel for the petitioner submits that the petitioner may be granted time to vacate the premises. Learned counsel for the respondents subĀ­mits that under taking given by the petiĀ­tioner should be recorded. The petitioner undertakes to vacate the premises within a period of Nine months from today and shall pay the entire arrears of rent within the aforesaid period.
(2.)SUBJECT to above, the writ petition is dismissed.
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