ASIATIC SOCIETY Vs. CORPORATION OF CALCUTTA
LAWS(CAL)-1960-12-23
HIGH COURT OF CALCUTTA
Decided on December 22,1960

ASIATIC SOCIETY Appellant
VERSUS
CORPORATION OF CALCUTTA Respondents

JUDGEMENT

- (1.) The Appellant, the Asiatic Society, is the owner of premises No. 1A, Park Street, Calcutta, comprising of land measuring 11 cottahs 13 chittacks 35 7|8 square feet, and certain buildings standing thereon. The premises are in the occupation of Standard Vacuum Oil Company, lessee under the Appellant. The rent payable by the lessee is Rs. 600 per month. In addition thereto the lessee pays the occupiers share of the consolidated rates.
(2.) The lessee obtained permission from the Appellant to erect a hoarding for advertisement purposes and to hire out the same to advertisers, upon an agreement to pay to the Appellant a sum of Rs. 1,000 per month on account of such facility.
(3.) It is not disputed that the lessee erected a hoarding consisting of several iron pillars, rising about 18 feet above the ground, carrying a rectangular iron frame, with space demarcated thereon, for separate advertisement. The rectangular iron frame is affixed to the pillars but is capable of being unscrewed and detached therefrom.;


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