SWAROOP RANI SAXENA AND OTHERS Vs. LAAJ GUPTA AND OTHERS
LAWS(UTN)-2013-6-137
HIGH COURT OF UTTARAKHAND
Decided on June 13,2013

Swaroop Rani Saxena And Others Appellant
VERSUS
Laaj Gupta And Others Respondents

JUDGEMENT

- (1.) By means of this petition the petitioners have sought a writ in the nature of certiorari for quashing the judgment and order dated 10- 01-2003, passed by Prescribed Authority/Civil Judge (S.D.), Dehradun in P.A. Case No. 83 of 1997, Babu Ram Gupta and others Vs. Smt. Swaroop Rani Saxena and others, as well as the judgment and order dated 29-4-2013 passed by 4th Additional District Judge, Dehradun in Rent Control Appeal No. 22 of 2003, Smt. Swaroop Rani Saxena and others Vs. Smt. Laaj Gupta and others, Annexure Nos. 3 and 4 respectively to the writ petition.
(2.) Vide impugned judgment and order dated 10-1-2003, the learned Prescribed Authority/Civil Judge (S.D.) has allowed the release application moved by the landlord-respondents and the appellate court vide impugned judgment and order dated 29-4-2013 has dismissed the appeal of the tenant-petitioners.
(3.) Briefly stated the facts of the case giving rise to the writ petition are that an application U/S 21 (1)(a) of U.P. Act No.13 of 1972 was filed by the respondents to release the residential accommodation, situated at Shivaji Marg, Dehradun under the occupation of petitioners-tenants on the ground of bonafide need.;


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