RAJPUTANA TRADING CO PVT LTD Vs. MALAYA TRADING AGENCY
LAWS(CAL)-1970-8-9
HIGH COURT OF CALCUTTA
Decided on August 27,1970

RAJPUTANA TRADING CO. PVT. LTD. Appellant
VERSUS
MALAYA TRADING AGENCY Respondents

JUDGEMENT

S.C.Ghose, J. - (1.) This is an application by the applicant, inter alia, for condonation of delay in making this application and for an order extending the time to deposit the rent in respect of the premises in suit at the rate of Rs. 156.25 per month from September, 1967, until date. The applicant has also prayed for liberty to continue to make deposit of the said rent month by month in future.
(2.) The applicant is the defendant in this suit which was filed on May 27, 1969. against the applicant, inter alia, for a decree for vacant possession of the shop room described in the plaint, decree for Rs. 9025.66 on account of rent, mesne profit at the rate of Rs. 1.25 p. per diem from the date of the institution of the suit until delivery of vacant possession of the said shop room.
(3.) The said suit has been filed by the plaintiff on inter alia the following grounds, to wit: (1) The applicant has, without the previous consent in writing of the landlord, transferred and/or assigned and/or sub-let in whole or in part the said shop room to Chunilal Agarwalla and/or to Kamroop Transport Corporation and others. (2) The applicant has failed and neglected to pay and has made default in payment of rent to the plaintiff since September, 1967.;


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