MADANKUMAR KANJI JOSHI Vs. KAILAS
LAWS(BOM)-2016-7-168
HIGH COURT OF BOMBAY
Decided on July 04,2016

Madankumar Kanji Joshi Appellant
VERSUS
Kailas Respondents

JUDGEMENT

- (1.) Revision is admitted. Notice after admission made returnable forthwith. Heard both sides by consent for final disposal.
(2.) The proceeding is filed against the judgment and decree of Rent Suit No.206/1999 which was pending in the Court of the Civil Judge, Junior Division, Bhusawal and also against the judgment and decree of Rent Appeal No.60/2014 which was pending in the Court of the District Judge-1, Bhusawal. The suit was filed by the present appellant, landlord for eviction under the provisions of the Bombay Rents, Hotel and Lodging House Rates Control Act, 1947. The trial Court has dismissed the suit and the first appellate Court has confirmed the findings of the trial Court.
(3.) In short, the facts leading to the institution of the revision can be stated as follows :-;


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