LIFE INSURANCE CORPORATION OF INDIA Vs. HARMONY HOUSE
LAWS(CAL)-1996-3-39
HIGH COURT OF CALCUTTA
Decided on March 01,1996

LIFE INSURANCE CORPORATION OF INDIA Appellant
VERSUS
HARMONY HOUSE,GOVARDHAN NOPANY Respondents





Cited Judgements :-

EASTERN TRADING CO VS. UCO BANK [LAWS(CAL)-2003-6-14] [REFERRED TO]
VIJAY KUMAR ARYA VS. BOARD OF TRUSTEES [LAWS(CAL)-2007-10-28] [REFERRED TO]


JUDGEMENT

S.K.Mookherjee, J. - (1.)These two appeals are directed against the order of a learned Single Judge in a proceeding, at the instance of the respondents to the present appeal, inter alia, challenging a show cause notice issued by the Estate Officer of the appellants with regard to the premises occupied as tenants by the writ petitioners in the two cases.
(2.)Notices were issued for ejectment of the respondents on two grounds, namely, (1) ground of default and (2) alteration of the premises in occupation of the tenant and thus causing damage to it. It may be noticed, at this stage, that the first ground is common in both the cases whereas the second ground was mentioned only in the second matter where-in the tenant was Govordhan Nopany and another.
(3.)As stated above, challenging the said notices, the writ applications were moved. The learned Trial Judge, by the impugned order, inter alia, held that the guidelines, purported to have been issued by the Central Government, on which reliance was placed by the writ petitioners, did have application to the cases in question and on the basis thereof the eviction proceedings initiated against the writ petitioners were liable to be withdrawn. The learned Trial Judge, on the basis of such view his, directed the present appellants not to proceed any further in the pending cases against the respondents.
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