NAKUL CHANDRA ROY KARMAKAR Vs. PANKAJINI BISWAS
LAWS(CAL)-1976-8-37
HIGH COURT OF CALCUTTA
Decided on August 18,1976

Nakul Chandra Roy Karmakar Appellant
VERSUS
Pankajini Biswas Respondents


Referred Judgements :-

TIMBER WORKS AND SHREE NURSING ELECTRIC STORES V/S. AMALA BALA DASSI [REFERRED TO]
KALURAM ONKARMAL VS. BAIDYANATH GORAIN [REFERRED TO]
B BANERJEE KAMAL LAL GHOSAL VS. ANITA PAN:ENA DUTTA [REFERRED TO]
GANESH CHANDRA DUTTA VS. CHUNILAL MONDAL [REFERRED TO]


JUDGEMENT

S.K. Bhattacharyya, J. - (1.)This appeal by the Defendant is directed against the concurrent decisions of the Courts below.
(2.)The suit out of which this appeal arises was for ejectment of a monthly tenant at will upon service of notice to quit initially instituted on the ground of reasonable requirement of the Plaintiff and also on the ground of default. The Defendant Appellant contested the suit, inter alia, disputing both the grounds and also challenged the notice to quit as legally invalid and insufficient.
(3.)The Courts below found against the Defendant on all the points. Hence, this second appeal against the decision of the Court of Appeal below.
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