D.P. VERMA Vs. LAXMAN BHARTIYA VIDAYALAYA TRUST AND MANAGEMENT SOCIETY
LAWS(UTN)-2012-9-27
HIGH COURT OF UTTARAKHAND
Decided on September 11,2012

Sri D.P. Verma Appellant
VERSUS
Laxman Bhartiya Vidayalaya Trust and Management Society Respondents

JUDGEMENT

- (1.) Since the controversy involved in all these four writ petitions is similar, therefore, for the sake of convenience, they are being decided by this common judgment. Writ Petition (M/S.) No. 2193 of 2008 arises out of the judgment and decree dated 17-3-2008 passed by the learned Judge, Small Cause Court/II Additional Civil Judge (Senior Division), Dehradun (for short the J.S.C.C.) in S.C.C. Suit No. 14 of 2003, Laxman Bhartiya Vidayalaya Trust and Management Society and another Vs. Sri D.P. Verma and the judgment and order dated 2-9-2008 passed by the revisional court, i.e. District Judge, Dehradun, in S.C.C. Revision No. 11 of 2008. The learned J.S.C.C. had decreed the suit of the plaintiffs for recovery of rent and damages pendente lite and future and for eviction of the petitioner-defendant, while the revision preferred against the judgment and decree of the J.S.C.C. has been dismissed in the revisional Court.
(2.) Writ Petition (M/S.) No. 2201 of 2008 arises out of the judgment and decree dated 17-3-2008 passed by the learned J.S.C.C. in S.C.C. Suit No. 12 of 2004, Laxman Bhartiya Vidayalaya Trust and Management Society and another Vs. Sri Ashok Kumar Banerjee arid the judgment and order dated 2-9-2008 passed by the revisional court, i.e. District Judge, Dehradun, in S.C.C. Revision No. 10 of 2008. The learned J.S.C.C. had decreed the suit of the plaintiffs for recovery of rent and damages pendente lite and future and for eviction of the petitioner-defendant, while the revision preferred against the judgment and decree of the J.S.C.C. has been dismissed in the revisional Court.
(3.) Writ Petition (M/S.) No. 2205 of 2008 arises out of the judgment and decree dated 17-3-2008, passed by the learned J.S.C.C. in S.C.C. Suit No. 8 of 2003, Laxman Bhartiya Vidayalaya Trust and Management Society and another Vs. Sri A.P.S. Tomar and the judgment and order dated 2-9-2008 passed by the revisional court, i.e. District Judge, Dehradun, in S.C.C. Revision No. 8 of 2008. The learned J.S.C.C. had decreed the suit of the plaintiffs' for recovery of rent and damages pendente lite and future and for eviction of the petitioner-defendant, while the revision preferred against the Judgment and decree of the J.S.C.C. has been dismissed in the revisional Court.;


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