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M/S Bharat Tourist Service & Anr vs.joginder Lal Kuthiala & Ors - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
AppellantM/S Bharat Tourist Service & Anr
RespondentJoginder Lal Kuthiala & Ors
Excerpt:
.....through: mr.b.l.walia, ar of the respondent joginder lal kuthiala coram: hon'ble ms. justice hima kohli % counsel for the appellant states that during the pendency of the order2410.2016 present appeal, the parties have arrived at a settlement whereunder, a fresh lease deed has been executed by the respondents in favour of the appellant in respect of the subject premises for a period of three years and the rent has been fixed @ rs.12,000/- per month. sh. b.l.walia, the representative of the respondents confirms the aforesaid fact that the parties have arrived at a settlement.2. accordingly, at the request of counsel for the appellant, the present appeal is dismissed as withdrawn along with the pending applications in view of the settlement stated to have been arrived at between the.....
Judgment:

$~7 * + 1. IN THE HIGH COURT OF DELHI AT NEW DELHI RFA1152016 and CM No.7972/2016 M/S BHARAT TOURIST SERVICE & ANR ..... Appellants Through: Mr.Shwetank Sailakwal, Advocate versus JOGINDER LAL KUTHIALA & ORS ........ RESPONDENTS

Through: Mr.B.L.Walia, AR of the respondent Joginder lal Kuthiala CORAM: HON'BLE MS. JUSTICE HIMA KOHLI % Counsel for the appellant states that during the pendency of the ORDER

2410.2016 present appeal, the parties have arrived at a settlement whereunder, a fresh lease deed has been executed by the respondents in favour of the appellant in respect of the subject premises for a period of three years and the rent has been fixed @ Rs.12,000/- per month. Sh. B.L.Walia, the representative of the respondents confirms the aforesaid fact that the parties have arrived at a settlement.

2. Accordingly, at the request of counsel for the appellant, the present appeal is dismissed as withdrawn along with the pending applications in view of the settlement stated to have been arrived at between the parties. OCTOBER24 2016/sv/ap HIMA KOHLI, J


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