GIRJA DEVI Vs. STATE OF H.P.
LAWS(HPH)-1997-11-17
HIGH COURT OF HIMACHAL PRADESH
Decided on November 19,1997

GIRJA DEVI Appellant
VERSUS
STATE OF H.P. Respondents

JUDGEMENT

P.K.PALLI, J. - (1.)Challenge has been made by the petitioner to the order Annexure P -l dated 4th of July, 1994, passed by the Collector, Rampur Bushaher and confirmed by the Commissioner vide order dated 30th of March, 1996, Annexure P -2, with certain modifications.
(2.)The admitted facts are that one Gurdas was given two rooms on rent in the temple premises at the rate of 25/ - per month. The agreement is dated 9th of August, 1984 and was to expire on 9th of July, 1985. In case of default in the payment of rent he was further liable to pay Rs. l/ - per day as penalty after 7th of the succeeding month.
(3.)Admittedly, Gurdas died before the expiry of the term mentioned in the rent note. The lease deed could be renewed after 9th of July, 1985 and admittedly, has not been renewed. His daughter, on his death, has come to occupy the premises in question and is occupying the same till date. It was further found that she has further un -authorisedly occupied some land around those two rooms which land belongs to the temple. The rent of these two rooms was enhanced to Rs. 75/ - per month by the respondents and the charges for the land have been assessed at Rs.1000/ - per month.


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