SOUTH INDIAN BANK LTD Vs. STATE OF KERALA
LAWS(KER)-2003-12-122
HIGH COURT OF KERALA
Decided on December 16,2003

SOUTH INDIAN BANK LTD. Appellant
VERSUS
STATE OF KERALA Respondents

JUDGEMENT

Padmanabhan Nair, J. - (1.) Is an order passed by the Rent Controller impounding an instrument produced before him in a proceedings under the Kerala Buildings (Lease and Rent Control) Act one passed under the Rent Control Act or under the Stamp Act This is the short question that arises for consideration in this Original Petition.
(2.) The petitioner/landlord in R.C.P. No. 28 of 1994 on the file of the Rent Control Court, Trichur, is the petitioner in this Original Petition. The Original Petition is filed for quashing Ext. P-3 order passed by the Rent Control Court on 17th July 1999 directing the petitioner to pay stamp duty and penalty on two letters produced before it holding that both the letters together constitute a lease agreement.
(3.) The petitioner is a Scheduled Bank having its registered office at Trichur. It is having branches at various places including one at Trichur which is known as the Main Branch, Trichur. The petitioner is the owner of a building situated in the Trichur Corporation. Three rooms in that building were let out to three tenants. The petitioner - Bank filed three Original Petitions under S.11(3) of the Rent Control Act for eviction of the three tenants on the ground of bona fide need of own occupation. The three Original Petitions were consolidated and the trial of cases had commenced.;


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