B K MATHRANI Vs. MAHAMED GALIB
LAWS(APH)-1963-11-8
HIGH COURT OF ANDHRA PRADESH
Decided on November 28,1963

B.K.MATHRANI Appellant
VERSUS
MAHAMED GALIB Respondents

JUDGEMENT

Satyanarayana Raju, J. - (1.) These two revision cases raise an identical question for determination and can be conveniently disposed of in a common order.
(2.) In both the revisions, petitions for eviction were filed by the landlords against their respective tenants under Section 7 of the Madras Buildings (Lease and Rent Control) Act (XXV of 1949) (hereinafter referred to as the repealed Act). After the Rent Controller disposed of the applications, the unsuccessful parties preferred appeals-to the Subordinate Judges Court, Visakhapatnam. In one of the cases, the party filed a revision before the District Court, Visakhapatnam, under Section 12-B of the repealed Act. In the-other case, a revision was filed in the High Court against the appellate Order of the Subordinate Judge.
(3.) It may be mentioned that even during the-pendency of the applications for eviction before the Rent Controller the Andhra Pradesh Buildings (Lease, Rent and Eviction Control) Act, (XV) of 1960) (hereinafter referred to as the Act) became-law having come into force on 21-4-1960. The Act-provides a right of revision to the High Court from-the appellate orders of the Court of the Subordinate Judge.;


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