RAM GOPAL SARAF Vs. MUNICIPAL COMMISSIONER CALCUTTA MUNICIPAL CORPORATION
LAWS(SC)-1990-8-24
SUPREME COURT OF INDIA (FROM: CALCUTTA)
Decided on August 30,1990

RAM GOPAL SARAF Appellant
VERSUS
MUNICIPAL COMMISSIONER,CALCUTTA MUNICIPAL CORPORATION Respondents

JUDGEMENT

- (1.)The present applicants, six in number, were occupying as tenants different portions of a building belonging to the respondents Nos. 5 and 6, which was directed by the Calcutta Municipal Corporation to be demolished on the ground of its old age. The applicants challenged the order in the City Civil Court, Calcutta, and the matter was ultimately disposed of on compromise. According to the compromise decree, the applicants were to vacate the premises on certain conditions; and since, according to the case of the applicants, the landlords had defaulted in performing their part of the agreement, the applicants moved the Calcutta High Court with a writ petition under Article 226 of the Constitution. The writ case was dismissed by the High Court and the applicants came to this Court by a petition under Article 136 of the Constitution, which was registered as S.L.P. (Civil) No. 1352 of 1986. The case was disposed of by a short order dated 11-2-1986, under which the applicants were required to vacate the premises on the condition that the respondents would be re-inducting them as their tenants in a portion of the new building after its construction. However, there was some dispute between the parties and the matter had to be considered by this Court on more than one occasion and ultimately the applicants vacated the property in 1986. Soon thereafter the construction of the new building on the old site started and, according to the case of the applicants, even after substantial part of the construction was completed and they became entitled to re-entry, the respondents wrongly denied their claim and they had to approach this Court once more. Ultimately on 6-4-1989 a Bench of this Court passed the following order:-
"In view of the affidavit submitted by the respondents that the building is not yet ready and pray for one year's time to comply with the undertaking given earlier, one year's time is granted to comply with the undertaking. It is made clear that the undertaking must be complied with within that time and no further time will be granted.

Civil Misc. Petition is disposed of accordingly."

(2.)The present interlocutory application has been filed by the applicants alleging that although the landlords have taken fresh tenants in the building, the applicants have been denied re-induction. Under the agreed terms, five of the applicants should have been accommodated in the second floor and the remaining one applicant in the third floor, and, according to their case, the respondents have already built more than five floors and inducted new tenants.
(3.)We have heard the learned counsel for the parties at some length and agree with the applicants that the landlords are illegally denying the applicants their lawful rights.
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