HOTEL ANNAPOORNA KAMATAKA STATE CHARITIES Vs. T T D
LAWS(APH)-1992-1-5
HIGH COURT OF ANDHRA PRADESH
Decided on January 28,1992

MANAGING DIRECTOR K.RAMA MOHAN RAO HOTEL ANNAPOORNA KARNATAKA Appellant
VERSUS
TIRUMALA TIRUPATHI DEVASTHANAMS TIRUPATHI Respondents




JUDGEMENT

- (1.)This revision filed petition is filed by the plaintiff. He a suit for a declaration that the period of lease is three years commencing from 19-8-1987 and for consequential injunction.
(2.)The facts leading to the filing of the suit, in brief, are as follows.
(3.)In the Vaikuntam Queue Complex in Tirumala, the petitioner was granted a licence to cater to the needs of the pilgrims by supplying food stuffs to them while they are waiting in the queue on a monthly rent of Rs. 21,000 for a period of three years from 19-8-1987 to 18-8-1990. According to the revision petitioner, what has been granted in his favour is a lease but not licence.
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