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Kalyan Singh Vs. J.P. Gupta - Court Judgment

LegalCrystal Citation
SubjectTenancy
CourtDelhi High Court
Decided On
Case NumberCivil R. Appeal No. 557 of 1976
Judge
Reported in1977RLR242
ActsDelhi Rent Control Act, 1958 - Sections 14A(1)
AppellantKalyan Singh
RespondentJ.P. Gupta
Advocates: Bharatinder Singh, Adv
Cases ReferredSmt. V. L. Kashyap v. R. P. Puri
Excerpt:
- - in that case, i had observed that disputed questions of fact, if raised clearly, specifically, positively and bonafide must be tried on evidence and cannot be decided merely on the pleadings of the parties of the affidavits supporting them......which he has refused leave to contest and has passed order for eviction against petitioner on the ground mentioned in clause (e) of the proviso to sub-section 14 of the act. (2) the material facts of the case are that the respondent landlord instituted a petition for eviction on llth december, 1975 for eviction on the ground of non-payment of rent and bonafide personal necessity being respectively mentioned in clauses (a) and (e) of the relevant proviso notice of the application was issued to the petitioner before me in the ordinary way and not according to the summary procedure. when the petitioner tenant appeared before the controller, the respondent landlord gave up the ground mentioned in clause (a) and elected to prosecute the ground mentioned in clanse (e) only. the petition was.....
Judgment:

B.C. Misra, J.

(1) This revision has been filed u/s 25B(8) by the tenant against the order of controller dated 1-5-76 by which he has refused leave to contest and has passed order for eviction against petitioner on the ground mentioned in clause (e) of the proviso to sub-section 14 of the Act.

(2) The material facts of the case are that the respondent landlord instituted a petition for eviction on llth December, 1975 for eviction on the ground of non-payment of rent and bonafide personal necessity being respectively mentioned in clauses (a) and (e) of the relevant proviso Notice of the application was issued to the petitioner before me in the ordinary way and not according to the summary procedure. When the petitioner tenant appeared before the Controller, the respondent landlord gave up the ground mentioned in clause (a) and elected to prosecute the ground mentioned in clanse (e) only. The petition was thereforee tried in a summary manner. In the application for leave, which is supported by an affidavit, the petitioner tenant urged a number of grounds and stated facts contesting the petition. They were replied to by the respondent. The Controller below has repelled the contentions of the peti- tioner tenant without any evidence and has refused his application and passed an order for eviction.

(3) The amended provision of law has come up for consideration before this court in a number of cases. Reference may, however, be made to Smt. V. L. Kashyap v. R. P. Puri, (1977) I Del 22 : 1977 RLR 397 which has been decided by me. In that case, I had observed that disputed questions of fact, if raised clearly, specifically, positively and bonafide must be tried on evidence and cannot be decided merely on the pleadings of the parties of the affidavits supporting them. In that judgment it has been also indicated what defenses were open to be taken in a petition for eviction under clause (e) and those under section 14A, and it was pointed out that under clause (e) all the defense were open to the tenant which he could take prior to the amendment and that the substantive Law on the subject has not been materially altered and only a summary procedure has been prescribed. Mr. Bharat Inder Singh submits that the order of the Controller is contrary to the rule laid down by this court and is contrary to law and is thereforee, not sustainable.

(4) [PARAGRAPHS 8 and 9 of the application are then reproduced in which allegation of previous evictions and letting out of other premises and which is denied. It is, thereforee, obvious that a very serious disputed question of fact had been raised. The averments made by the petitioner in the affidavits, if established to be true would certainly disentitle the landlord to obtain eviction. The matter raises disputed questions of fact and this could obviously not be tried in a summary manner. It is a fit case where leave to contest should have been granted.

(5) The order of the Controller is contrary to law and is set aside. The application of the petitioner tenant for leave to contest the petition is granted and the Controller is directed to set down the petition for eviction of the respondent for trial in the regular way. Costs of this revision will abide by the result of the eviction petition.


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