R.M. KESHWANI Vs. R.K. BHAGOTRA
LAWS(DLH)-1983-1-29
HIGH COURT OF DELHI
Decided on January 06,1983

R.M. Keshwani Appellant
VERSUS
R.K. Bhagotra Respondents

JUDGEMENT

MS.LEILA SETH, J. - (1.)THIS revision petition is directed against the order of the Rent Controller, Delhi dated 29th November, 1980.
(2.)THE petitioner, Mr. R.M. Keshwani is a tenant in the disputed premises, 13, Vikram Vihar, Lajpat Nagar-IV, New Delhi. The owner-landlord is the respondent, Mr. R.K. Bhagotra. The first floor premises, consisting of a drawing-cum-dinning room, two bed rooms, a kitchen, a bath room, a lavatory and a front and back varandha, were let out to the petitioner on 1st January, 1966.
The respondent is residing at 11-A/18, Lajpat Nagar, New Delhi.

(3.)IT is not denied that the landlord's family consists of his wife and two daughters, who reside with him. He is class-I gazetted officer with the Government of India posted at Delhi. His wife is a teacher in a higher secondary school. One of his daughters is preparing her Ph.D. thesis and the other is trying to become a medial practitioner.
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