Skip to content


Shailash JaIn and anr. Vs. Municipal Corporation of Delhi - Court Judgment

LegalCrystal Citation
SubjectMunicipal Tax
CourtDelhi High Court
Decided On
Case NumberC.W. No. 918 of 1980
Judge
Reported inAIR1982Delhi314; 22(1982)DLT201b
ActsDelhi Municipal Corporation Act - Sections 116 and 118; Delhi Rent Control Act, 1958 - Sections 6(2)
AppellantShailash JaIn and anr.
RespondentMunicipal Corporation of Delhi
Appellant Advocate Bikramjit Nayyar, Adv
Respondent Advocate Arun Kumar, Adv.
DispositionPetition dismissed
Excerpt:
- avadh behari rohatgi, j.1. it is not disputed that the building was constructed in 1975-76, and that it enjoys a rent holiday for five years under the rent act. the municipal corporation is assessing the petitioner on the basis of the agreed rent which, under the statute, shall be deemed to be the standard rent of the premises for a period of five years. we see nothing wrong in this assessment of the corporation and dismiss this petition in liming.
Judgment:

Avadh Behari Rohatgi, J.

1. It is not disputed that the building was constructed in 1975-76, and that it enjoys a rent holiday for five years under the Rent Act. The Municipal Corporation is assessing the petitioner on the basis of the agreed rent which, under the Statute, shall be deemed to be the standard rent of the premises for a period of five years. We see nothing wrong in this assessment of the Corporation and dismiss this petition in liming.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //