M/S.INDIAN OIL CORPORATION LIMITED Vs. V. SUDHAKAR
LAWS(MAD)-2020-2-528
HIGH COURT OF MADRAS
Decided on February 27,2020

M/S.Indian Oil Corporation Limited Appellant
VERSUS
V. SUDHAKAR Respondents

JUDGEMENT

S.M.Subramaniam,J. - (1.) The appeal suit is directed against the judgment and decree dated 18.03.2016 passed in O.S.No.12780 of 2010.
(2.) The plaintiff is the appellant in the appeal suit. The plaintiff/Indian Oil Corporation instituted a suit for Mandatory injunction, directing the first defendant to renew the lease for the "Leased Premises" morefully mentioned in the Schedule hereunder for a period of 20 years with effect from 13.04.2006 subject to payment of lease rentals amounting to Rs.5500/- per month on terms and conditions contained in the Lease deed dated 29.06.1987 and for a Permanent injunction.
(3.) The respondent defendants contested the suit. Both the defendants filed written statements, opposing the plaint on the ground that the plaintiff is not entitled for the relief as such sought for.;


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