SUNITI BALA DATTA Vs. STATE OF UTTAR PRADESH
LAWS(DLH)-1983-7-9
HIGH COURT OF DELHI
Decided on July 11,1983

SUNITI BALA DATTA Appellant
VERSUS
STATE OF UTTAR PRADESH Respondents


Referred Judgements :-

PRITAM LAL VS. ANAND KAUR [REFERRED TO]
DWARKA PRASAD VS. CENTRAL TALKIES COLLECTORGANJ KANPUR [REFERRED TO]


JUDGEMENT

N.N.Goswamy, J. - (1.)This second appeal by the landlady is directed against the judgment and order dated July 6, 1979 passed by the Rent Control Tribunal, Delhi whereby her first appeal was dismissed only on the ground that no proper notice terminating the contractual tenancy of the tenant State of Uttar Pradesh, has been served on the tenant.
(2.)The appellant had filed an eviction petition originally against the Export Trade Development Officer, Government U.P. Handicrafts and Government U.P. So there were two respondents in the original eviction petition. The ground taken for eviction was under clause (a) to proviso (1) to Section 14 of the Delhi Rent Control Act i.e. non-payment of rent. Subsequently the eviction petition was amended and State of U.P. was impleaded as a party through its Secretary.
(3.)The written statement filed on behalf of the respondents waisigned by one Joint Industrial Director and the main plea was that no valid notice terminating the contractual tenancy was served. A copy of the notice which had been served on the respondent was placed on record and was proved. It was marked as AW 1/2 which is addressed to the Export Trade Development Officer and lias been served on that Officer vide A.D. receipt Ex. AW 1/4.
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