CHANDER KISHORE SHARMA Vs. KAMPA WATI
LAWS(DLH)-1983-7-18
HIGH COURT OF DELHI
Decided on July 04,1983

CHANDER KISHORE SHARMA Appellant
VERSUS
KAMPA WATI Respondents


Referred Judgements :-

HAZARI LAL VS. GIANI RAM [REFERRED]



Cited Judgements :-

NEW INDIA TRADERS VS. SATISH SWARUP GUPTA [LAWS(DLH)-1988-4-11] [REFERRED]
HAQIKAT RAI NANDA VS. RAM LAL BANSIWAL [LAWS(DLH)-2006-9-23] [REFERRED TO]
HARI CHAND VS. RAJENDER NATH [LAWS(DLH)-2010-11-66] [REFERRED TO]
ANTHONY CARVALHO VS. HUBERT FERNANDES [LAWS(BOM)-1994-8-38] [REFERRED TO]
NUSLI NEVILLE WADIA VS. NEW INDIA ASSURANCE CO LTD [LAWS(BOM)-2006-3-152] [REFERRED TO]
PREM SAGAR VS. DARBARI LAL [LAWS(P&H)-1999-9-99] [REFERRED]
OM PARKASH VS. KAILASH CHANDER [LAWS(P&H)-1999-8-3] [REFERRED]
KANHAIYA LAL VS. HARI SINGH [LAWS(RAJ)-1995-12-4] [REFERRED TO]
B B BHALLA VS. RAMESHWAR KRISHORE BADHWAR [LAWS(RAJ)-2001-3-26] [REFERRED TO]
SIKHAR CHAND VS. SANTI KUMAR [LAWS(RAJ)-2001-7-68] [REFERRED TO]
JAGDISH PRASAD VS. VISHNU KUMAR [LAWS(RAJ)-2004-4-26] [REFERRED TO]
CHANDGI RAM VS. JANARDHAN AND ORS. [LAWS(P&H)-2014-8-240] [REFERRED TO]
KB WATTS VS. VIPIN KALRA [LAWS(DLH)-2015-5-119] [REFERRED TO]
SAMEER WASON & ANR VS. AGYA RAM SOOD [LAWS(DLH)-2018-4-470] [REFERRED TO]


JUDGEMENT

M.L.Jain, J. - (1.)Kampa Wati is the owner of the property in dispute, namely, first floor in premises No. 148-E, Kamla Nagar, Delhi, comprising two rooms. The property was let to Chander Kishore Sharma in 1961 on a rent of Rs. 55.00 per month. The landlady filed an eviction petition on the grounds of default in payment of rent on 2/11/1976. It was alleged that the tenant had not paid the arrears of rent despite notice of demand. At the time the petition was filed, rent of Rs. 490.00was in arrears. On 14/2/1977, she applied for amendment of the petition. The amended petition was filed on 12/4/1977, She pleaded an additional ground that the tenant had sublet, assigned or otherwise parted with possession of one room in favour of his son Chander Parkash, respondent No. 2, who is carrying on the watch repairing business in the name of Sheelak Watch Co. which was also added as a party. He is charging from him Rs. 50.00 p.m. Respondent No. 2 did not appear, while respondent No. 1 filed a written statement denying the arrears of rent. He denied that he sublet, assigned or otherwise parted with possession of the premises in favour of his son. He also pleaded that his son had no connection with Sheelak Watch Company nor was any such company run by him in the property in dispute.
(2.)The learned Addl. Controller by his order dated 31-5-1979, in respect of arrears of rent under Clause (a) of the proviso to Sub-section (1) of Section 14 of the Delhi Rent Control Act, 1958 (the Act) directed the tenant to deposit the same with effect from 1-6-1975 up-to-date at the rate of Rs, 55.00 per month within one month. He further directed that the tenant will be entitled to adjust the amount already paid. If the tenant complied with the order he would be deemed to have availed of the benefit of Section 14(2) of the Act and the eviction petition should stand satisfied. If the tenant failed to comply with the order, an order for recovery of the suit premises shall be deemed to have been passed in favour of the landlady and against the tenant.
(3.)With regard to ground under Clause (b) of the aforesaid proviso, the Addl. Controller held that Chander Parkash was proprietor of Sheelak Watch Co. but he worked in ihe premises as a member of the family and no question of parting with legal possession in his favour could arise. There was no evidence about subletting as between father and son. The eviction petition was filed on 2-11-1976. In that, the petitioner did not invoke this ground and even not was unable to give the date of parting with possession. This ground was, therefore, rejected.
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