DASHRATH Vs. HARISHCHANDRA
LAWS(BOM)-2020-4-79
HIGH COURT OF BOMBAY
Decided on April 27,2020

DASHRATH Appellant
VERSUS
HARISHCHANDRA Respondents

JUDGEMENT

- (1.) Heard finally with consent at admission stage and decided by this common judgment.
(2.) Civil Revision Application No. 22 of 2018. The respondent/original plaintiff had filed rent suit no. 48 of 2006 against the applicant/original defendant before the Civil Judge, Senior Division, Aurangabad for recovery of rent from 01.06.2002 to 31.10.2006 along with permitted increases as detailed in para 3 of the plaint.
(3.) Civil Revision Application No. 23 of 2018. The Respondent/original plaintiff had filed rent suit no. 21 of 2007 against the applicant/original defendant for recovery of rent from 01.11.2006 to 31.03.2007 along with permitted increases and for eviction under Section 15 of the Maharashtra Rent Control Act, 1999 (for short, "the Act of 1999"). ;


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