DAMERA VENKATA SURYANARAYANA SWAMY Vs. THOTA NARASIMHA
LAWS(APH)-1972-4-14
HIGH COURT OF ANDHRA PRADESH
Decided on April 17,1972

DAMERA VENKATA SURYANARAYANA SWAMY Appellant
VERSUS
THOTA NARASIMHA Respondents

JUDGEMENT

- (1.) This is a petition to revise the order of the learned Subordinate Judge, Parvathipuram-cum-Appellate Authority under the Andhra Pradesh Buildings, Leare, Rent and Eviction Control Act, reversing the order of the District Munsif-cum-Rent Controller, Salur, and directing the tenant-petitioner herein to put the landlord in possession of the petition schedule building.
(2.) The facts giving rise to this revision petition are as follows: The respondent-landlord filed a petition for eviction against the tenant-petitioner herein, for eviction on the ground that there was default in payment of the rents and that the house is required for his personal occupation. According to the landlord the rent for the months of July, August and September, 1968, were not deposited. The landlord filed the application under section 11 (1) and (4) of the Act on the ground that the tenant defaulted in paying the arrears of rent.
(3.) This application was opposed by the petitioner stating that there was dispute with regard to the rate of rent payable, that the landlord did not move the Court for fixing the rent, that the tenant was depositing the rents into Court and there was no default on his part.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.