NATHMAL KAJARIA Vs. RAM NARAIN RATHI
LAWS(CAL)-1961-3-30
HIGH COURT OF CALCUTTA
Decided on March 28,1961

Nathmal Kajaria and Ors. Appellant
VERSUS
Ram Narain Rathi Respondents

JUDGEMENT

DEBABRATA MOOKERJEE, J. - (1.) THIS is a composite application under Article 227 of the Constitution and Section 439 of the Code of Criminal Procedure challenging a conviction under Sec, 31 of the West Bengal Premises Tenancy Act, 1956 and an order of restoration of electric connection to tile opposite party's premises.
(2.) THE opposite party Ram Narain Rathi is a monthly tenant in respect of a room in premises No. 15/1 Sovaram Basak Street, Calcutta under the petitioner Nathmal Kajaria who is said to be a partner of the petitioner, the firm of Nathmal Dwarkadasi, Petitioner Ram Kishore Dubey is a durwan looking after the properties of his employers, the other two petitioners.
(3.) THE allegation 1st that on a stated elate the electric supply to the opposite party's premises was disconnected by the petitioners Nathmal Kajaria and Ram Kishore. An application under Section 31 of the West Bengal Premises Tenancy Act, 1956 was made before the Controller complaining of disconnection of electric supply. The learned Controller took evidence and held that the petitioners had caused the disconnection; he imposed a fine of Rs. 100/ - on each of the petitioners and directed them to restore electric connection within 15 days of the date of the order.;


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