I D RAJPUT Vs. RAMJI DASS
LAWS(DLH)-1983-2-8
HIGH COURT OF DELHI
Decided on February 14,1983

I.D.RAJPUT Appellant
VERSUS
RAMJI DASS Respondents


Cited Judgements :-

JOGINDER SINGH VS. UMA VATI [LAWS(DLH)-1985-5-14] [REFERRED]
HARI SHANKER VS. MADAN MOHAN GUPTA [LAWS(DLH)-2004-4-50] [REFFERED TO]
NARENDRA KUMAR AGARWAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2014-1-42] [REFERRED TO]


JUDGEMENT

Leila Seth, J. - (1.)This revision petition is by the petitioner-tenant. He challenges the order of the Rent Controller dated 4th September, 1982, evicting him from the dispute premises and submits that it is not in accordance with law. He contends that the entire approach is erroneous.
(2.)The premises in dispute is the ground floor of house No. S-96, Greater Kailash-I, New Delhi. The owner-landlord is the respondent, Ramji Dass. The tenant is the petitioner I.D. Rajput. He has been a tenant in the said premises since May, 1970. The premises were let out to him fohis residence and are being used for this purpose.
(3.)Originally, he was inducted under a limited tenancy under section 21 of the Delhi Rent Control Act, 1958, (to be referred to in short as "the Act"), for eleven months at a rental of Rs. 550.00 per month. After a short while, the rent was increased to Rs. 650.00 per month. On the expiry of eleven months, the landlord again applied for and obtained an order under section 21 of the Act for creating a limited tenancy for a further period of eleven months at a rental of Rs. 650.00 . Thereafter, permission undersection 21 of the Act was regularly sought and obtained at the expiry of every eleven months until 5th February, 1976. when the Rent Controller refused to grant further permission. The tenant, then, continued in the premises as a regular tenant on a rental of Rs. 800.00 per month.
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