KRC & SR ASSOCIATES REPRESENTED BY ONE OF ITS PARTNER Vs. AIR PLAZA RETAIL HOLDING PRIVATE LIMITED
LAWS(GAU)-2018-1-71
HIGH COURT OF GAUHATI
Decided on January 31,2018

Krc And Sr Associates Represented By One Of Its Partner Appellant
VERSUS
Air Plaza Retail Holding Private Limited Respondents

JUDGEMENT

Arup Kumar Goswami, J. - (1.) Heard Mr. G. Khandelia, learned counsel for the petitioners. Also heard Mr. P. Sundhi, learned counsel appearing for both the respondents.
(2.) This petition under Article 227 of the Constitution of India is directed against the order dated 15.12.2015 passed by the learned Civil Judge, Sonitpur at Tezpur in Misc. (J) Case No.19/2014, arising out of Title Suit No.22/2013, whereby the learned Court below accepted a petition filed by the respondents under Section 8(1) of the Arbitration and Conciliation Act, 1996 (for short, "1996 Act") and referred the parties to arbitration.
(3.) The present petitioner had filed the suit, amongst others, for recovery of possession of the suit house in which the defendants are tenants, by evicting them with their men and materials, recovery of arrear enhanced rent due from the month of April, 2011 to March, 2012 and maintenance charges, etc.;


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