DELHI VANASPATI SYNDICATE Vs. K C CHAWALA
LAWS(J&K)-1982-10-3
HIGH COURT OF JAMMU AND KASHMIR
Decided on October 18,1982

DELHI VANASPATI SYNDICATE Appellant
VERSUS
K.C.CHAWALA Respondents

JUDGEMENT

I.K.Kotwal, J. - (1.) This is defendant's revision petition, who in a suit for ejectment, out of which the revision petition has arisen, has been directed by the trial Court to answer certain interrogatories delivered to him by the plaintiff in terms of Order 11, Rule 1 C.P.C. The issues were raised in the suit by the trial Court on the pleadings of the parties, which read as under: 1. Whether annual income of the defendant is more than Rs. 40,000.00 and he is not entitled to protection of J. & K. Houses and Shops Rent Control Act ? O. P. P.
(2.) Whether the tenancy of the defendant has been terminated by the service of a legally valid notice ? O. P. P. 2. The onus of these issues being on him, the plaintiff, who is respondent herein, by making an application to that effect sought to serve the following set of interrogatories on the petitioner: (1) What is the constitution of M/s. Delhi Vanaspati Syndicate ? (2) Where is the head office of the defendant company ? (3) What is the total annual income of the defendant Company from all sources within and outside the State of Jammu and Kashmir? (4) What was the annual income of M/s. Delhi Vanaspati Syndicate from all sources for the years 1978-79 and 1979-80 ? (5) Is it a fact that notice for ejectment was served upon the defendant on 7-2-1980 and its depot manager at Jammu ?
(3.) The trial Court, as already noticed, directed the petitioner in terms of Order 11, Rule 2 to answer these interrogatories by its order dated 22-10-1981, hence the revision petition.;


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