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Aditya Nath Jha v/s Union of India & Others


Company & Directors' Information:- ADITYA LIMITED [Active] CIN = U45400DL2012PLC231460

Company & Directors' Information:- ADITYA AND COMPANY (INDIA) PRIVATE LIMITED [Active] CIN = U27107RJ2004PTC019073

Company & Directors' Information:- NATH PRIVATE LIMITED [Active] CIN = U31908PN2013PTC148540

Company & Directors' Information:- NATH AND CO LTD [Strike Off] CIN = U15141KL1946PLC000796

    Petition(s) for Special Leave to Appeal (C) No. 7429 of 2020

    Decided On, 15 June 2020

    At, Supreme Court of India

    By, THE HONOURABLE DR. JUSTICE D.Y. CHANDRACHUD
    By, THE HONOURABLE MR. JUSTICE HEMANT GUPTA & THE HONOURABLE MR. JUSTICE AJAY RASTOGI

    For the Petitioner: Aparna Bhat, AOR, Shivangi Singh, Advocate. For the Respondents: Jaideep Gupta, Sr. Advocate, Anirudha Chatterji, Kunal Chatterji, AOR, Maitrayee Banerjee, Advocates.



Judgment Text


1. We are not inclined to interfere with the impugned order of the Calcutta High Court. The learned Single Judge granted six months’ time to the petitioner to vacate the quarter at Anand by the order dated 28 November 2019. Having regard to the current outbreak of Covid-19, we extend the time for vacating the quarter at Anand until 31 August 2020. As regards the payment of monthly compensation for the quarter at Anand, there is some dispute between the petitioner and the respondent – employer in regard to the exact amount which is due and payable. In order to obviate any dispute, at this stage, we direct that the petitioner shall deposit the arrears and current occupation charges at the rate of Rs 13,000 per month for the quarter at Anand. This ad hoc amount shall be subject to such orders as may be passed by the Calcutta High Court in the pending proceedings. The arrears shall be deposited within a period of six weeks from today.

2. We also accede to the request of Ms Aparna Bhat, learned counsel appearing on behalf of the petitioner, that in the event that the petitioner moves an application before the High Court for expeditious disposal of the pending writ petition, that may be considered in an appropriate manner.
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br />3. Subject to the aforesaid, the Special Leave Petition is dismissed. 4. Pending application, if any, stands disposed of.
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