INDO IMEX AGENCIES PRIVATE LIMITED Vs. LIFE INSURANCE CORPORATION OF INDIA
LAWS(DLH)-1983-3-19
HIGH COURT OF DELHI
Decided on March 02,1983

INDO IMEX AGENCIES PRIVATE LIMITED Appellant
VERSUS
LIFE INSURANCE CORPORATION OF INDIA. Respondents


Referred Judgements :-

R. V. PADDINGTON VALUATION OFFICER [REFERRED]
JAIN INK MANUFACTURING COMPANY VS. LIFE INSURANCE CORPORATION OF INDIA [REFERRED 6,19]



Cited Judgements :-

BAIJ NATH VS. BANK OF MAHARASHTRA [LAWS(DLH)-1987-2-20] [REFERRED TO]
DELHI STATE INDUSTRIAL DEVELOPMENT CORPORATION LIMITED VS. K C BOTHRA [LAWS(DLH)-2003-11-36] [REFERRED TO]
UNION OF INDIA VS. DISTRICT JUDGE [LAWS(GAU)-2006-4-28] [REFERRED TO]
BHARATH GOLD MINES LTD VS. KANNAPPA [LAWS(KAR)-1988-8-28] [REFERRED TO]
J NAVNEETHAN VS. DIRECTOR MAINTENANCE SOUTHERN TELECOM SUB REGION BANGALORE [LAWS(KAR)-1993-10-20] [FOLLOWED ON]
SOLAIAMMAL VS. THOOTHUKUDI MUNICIPAL CORPORATION [LAWS(MAD)-2014-11-71] [REFERRED TO]


JUDGEMENT

AVADH BEHARI ROHATGI, J. - (1.)The petitioner in this case is a company, M/s. Indo Imex Agencies (Pvt.) Ltd. The company has brought this petition under Article 226 of the Constitution challenging the validity of the order of the Additional District Judge dated 19-1-1979.
(2.)These are the facts. The petitioner company occupies premises No. 12 (1/26-28) in a building known as Sunlight Building at Asaf Ali Road, New Delhi. This building belongs to the respondent, Life Insurance Corporation (LIC). After the take over of the Life Insurance business by the Government this Sunlight Building which belonged previously to Sunlight of India Insurance Company vested in the LIC on the passing of the Life Insurance Corporation Act in 1956.
(3.)LIC issued a notice dated 27-11-1975 under Section 106 of the Transfer of Property Act terminating the tenancy of the company with effect from 29-12-1975. The company did not vacate the premises. Proceedings were taken before the Estate Officer under the Public Premises (Eviction of Unauthorised Occupants) Act, 1971 (the Act). The Estate Officer ordered eviction of the company on 14-9-1978.
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