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Vinod Kumar Birla vs.laxmi Narayan Mandir Nirman Sabha & Anr - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
AppellantVinod Kumar Birla
RespondentLaxmi Narayan Mandir Nirman Sabha & Anr
Excerpt:
.....mandir nirman sabha & anr through none. ........ respondents coram: hon'ble mr. justice jayant nath jayant nath, j.(oral) the present revision petition is filed under section 25 (b) (8) of the delhi rent control act (hereinafter referred to as the ‘drc act’) seeking to impugn the order dated 23.04.2016 by which the application for leave to defend of the petitioner was dismissed and an eviction order was passed regarding shop no.d-1/3, ground floor of laxmi narayan mandir, nirman sabha (regd.), d-block, jafrabad road, new seelampur, delhi-110053. six identical petitions were filed by the respondents for different shops located on the ground floor. the arc has passed a common order regarding the same. against the eviction order dated 23.04.2016 pertaining to another shop this court.....
Judgment:

IN THE HIGH COURT OF DELHI AT NEW DELHI Date of Decision:

03. 11.2016 RC.REV. 512/2016 & CM Nos. 39393-95/2016 $~A-40 * % + VINOD KUMAR BIRLA ........ Petitioner

Through Mr.C.Mukund, Mr.Gaurav Kr.Singh & Mr.Nagender Yadav, Advocates. versus LAXMI NARAYAN MANDIR NIRMAN SABHA & ANR Through None. ........ RESPONDENTS

CORAM: HON'BLE MR. JUSTICE JAYANT NATH JAYANT NATH, J.

(Oral) The present revision petition is filed under Section 25 (B) (8) of the Delhi Rent Control Act (hereinafter referred to as the ‘DRC Act’) seeking to impugn the order dated 23.04.2016 by which the application for leave to defend of the petitioner was dismissed and an eviction order was passed regarding shop No.D-1/3, Ground Floor of Laxmi Narayan Mandir, Nirman Sabha (Regd.), D-Block, Jafrabad Road, New Seelampur, Delhi-110053. Six identical petitions were filed by the respondents for different shops located on the ground floor. The ARC has passed a common order regarding the same. Against the eviction order dated 23.04.2016 pertaining to another shop this court had dismissed the said revision petition, i.e. RC.REV. 511/2016 on RC.REV. 512/2016 Page 1 03.11.2016. For the reasons stated in the judgment dated 03.11.2016 passed in RC.REV. 511/2016, the present petition is dismissed and all the pending applications are also dismissed. NOVEMBER03 2016/v JAYANT NATH, J RC.REV. 512/2016 Page 2


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