STATE OF HIMACHAL PRADESH AND ANR. Vs. SMT. RULDI DEVI
LAWS(HPH)-1979-1-10
HIGH COURT OF HIMACHAL PRADESH
Decided on January 19,1979

STATE OF HIMACHAL PRADESH Appellant
VERSUS
RULDI Respondents

JUDGEMENT

- (1.) This revision petition under the provisions of Section 21(5) of the Himachal Pradesh Urban Rent Control Act, 1971, read with Section 115 of the Code of Civil Procedure is directed against the order, dated 31st August, 1978, passed by the Rent Controller, Kulu, in Case No. 7 of 1977 of this Court.
(2.) Smt. Ruldi had filed an application under the provisions of Section 14 of the Himachal Pradesh Rent Control Act (hereinafter called the Act) for vacation of her building, which had been let out to the Himachal Pradesh Government for housing the office of the Mountaineering Institute, Manali.
(3.) The Respondent had contended that Smt. Ruldi (hereinafter called the applicant) was not the owner of the buildings and that the building belonged to Shri H.D. Benon and as such she had no locus standi to file the petition. The Rent Controller repelled the contention raised by the present Petitioner before this Court and finally passed the order of eviction on 31st August, 1978.;


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