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Alka Sachdeva v/s Seema Gupta & Others


Company & Directors' Information:- ALKA INDIA LIMITED [Active] CIN = L99999MH1993PLC168521

Company & Directors' Information:- GUPTA CORPORATION PRIVATE LIMITED [Active] CIN = U40100MH2005PTC154038

Company & Directors' Information:- M R GUPTA AND COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1992PTC051324

Company & Directors' Information:- ALKA INDIA PVT LTD [Strike Off] CIN = U99999DL1982PTC014262

Company & Directors' Information:- GUPTA INDIA PRIVATE LIMITED [Active] CIN = U51311DL1996PTC077255

Company & Directors' Information:- GUPTA AND COMPANY PRIVATE LIMITED [Active] CIN = U52110DL1974PTC007339

Company & Directors' Information:- SACHDEVA INDIA PRIVATE LIMITED [Active] CIN = U74900DL1997PTC090140

Company & Directors' Information:- GUPTA AND GUPTA PRIVATE LIMITED [Active] CIN = U55204DL1954PTC002390

Company & Directors' Information:- S K GUPTA PRIVATE LIMITED [Active] CIN = U26900MH1973PTC016294

Company & Directors' Information:- M K SACHDEVA AND CO PRIVATE LIMITED [Active] CIN = U15532DL1979PTC009709

Company & Directors' Information:- R. K. GUPTA AND COMPANY INDIA PRIVATE LIMITED [Active] CIN = U74899DL1993PTC052138

Company & Directors' Information:- B R GUPTA AND COMPANY PRIVATE LIMITED [Active] CIN = U63013DL2000PTC107343

Company & Directors' Information:- T N GUPTA PVT LTD [Active] CIN = U02005WB1951PTC020141

Company & Directors' Information:- A V GUPTA AND COMPANY PRIVATE LIMITED [Converted to LLP] CIN = U24239DL1999PTC102248

Company & Directors' Information:- Y P GUPTA AND COMPANY PVT LTD [Under Process of Striking Off] CIN = U74899DL1983PTC016661

Company & Directors' Information:- J S GUPTA AND CO PVT LTD [Strike Off] CIN = U20211UP1975PTC004078

Company & Directors' Information:- M K GUPTA AND CO PRIVATE LTD [Strike Off] CIN = U74999DL1979PTC009517

Company & Directors' Information:- A J GUPTA AND CO PRIVATE LIMITED [Strike Off] CIN = U74210UP1980PTC004986

Company & Directors' Information:- SEEMA PRIVATE LIMITED [Strike Off] CIN = U26920MH1962PTC012363

Company & Directors' Information:- D. R. GUPTA & COMPANY PRIVATE LIMITED [Strike Off] CIN = U74899DL1944PTC000794

Company & Directors' Information:- S P GUPTA AND CO PVT LTD [Strike Off] CIN = U26932RJ1972PTC001459

Company & Directors' Information:- ALKA CORPORATION PRIVATE LIMITED [Amalgamated] CIN = U99999MH1957PLC010823

    Civil Miscellaneous (Main) No. 461 of 2020

    Decided On, 18 September 2020

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE SANJEEV SACHDEVA

    For the Appearing Parties: P.K. Rawal, Satish Sharma, Neeraj Gupta, Advocates.



Judgment Text

CM APPL.23136/2020 (exemption) & CM APPL.23137/2020 (exemption)Exemptions are allowed subject to all just exceptions.CM(M) 461/20201. The hearing was conducted through video conferencing.2. Petitioner impugns adjournment of the execution proceedings by order dated 03.09.2020 by the Rent Controller.3. Learned counsel for the petitioner submits that an eviction petition was filed under Section 14(1)(e) of Delhi Rent Control Act and eviction order was passed on 26.09.2019 against the tenants. Mr. Neeraj Gupta, the brother of the tenant Smt. Seema Gupta had appeared before the Executing Court on 03.09.2020 contending that he proposed to file objections. But till date no objections have been filed.4. Learned counsel for the petitioner submits that since no objections have been filed, he was not impleaded as a party in these proceedings. However, he submits that Mr. Neeraj Gupta has filed an application under Order 39 Rules 1 and 2 before the executing Court and accordingly, has waived his right to file any objection.5. Mr. Satish Sharma, Advocate intervenes on behalf of Mr. Neeraj Gupta and submits that Mr. Neeraj Gupta was granted two weeks time to file objections and his objections are ready and are being filed during the course of the day. He further submits that Mr. Neeraj Gupta had not waived his right to file any objection.6. Without prejudice to the rights and contentions of the parties, learned counsel for the petitioner submits that in case the right of the petitioner to raise a plea of maintainability of the objections on the ground of waiver is protected and directions are issued for expeditious disposal, he shall not press his present petition.7. In view of the above, petitioner is permitted to raise the plea of maintainability of the objections which are being filed by Mr. Neeraj Gupta on the ground of alleged waiver besides raising the other objections.8. It is further directed that the Rent Controller shall expeditiously dispose of the objections which are sought to be filed by Mr. Neeraj Gupta and endeavour to conclude the proceedings as expeditiously as possible.9. It is clarified that this Court has neither considered nor commented on the plea raised by the petitioner with regard to the waiver of the right to object by

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the respondent. All rights and contentions of the parties are reserved.10. The petition is, accordingly, disposed of.11. Copy of the order be uploaded on the High Court website and be also forwarded to learned counsels through email by the Court Master.
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