w w w . L a w y e r S e r v i c e s . i n



Indiraa Bhasin v/s Ashwini Gupta


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

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

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

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

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:- S P GUPTA AND CO PVT LTD [Strike Off] CIN = U26932RJ1972PTC001459

    RC. REV. No. 530 of 2019

    Decided On, 29 January 2020

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE SANJEEV SACHDEVA

    For the Petitioner: Shiv Charan Garg, Advocate with petitioner in person. For the Respondent: Rajesh K. Gogna, Advocate with respondent in person.



Judgment Text


Oral

1. Petitioner/landlord impugns the order dated 3.7.2019 where by the leave to defend application filed by the respondent/tenant has been allowed and leave to defend the eviction petition has been granted.

2. Petitioner has filed subject eviction petition seeking eviction of the respondent from one shop on the ground floor at property bearing No. 3578-79, Netaji Subhash Marg, New Delhi under Section 14(1)(e) of Delhi Rent Control Act on the ground of bona fide necessity.

3. The ground of eviction stated by the petitioner inter alia is that the eldest son of the petitioner has completed his Bachelor of Business Administration in International Business from Amity University. It is further stated that he is unemployed and wants to stand on his legs and he wants to do a consultancy business from the said premises and he has no other commercial space in Delhi in his own name and is entirely dependent on his mother for the purposes of accommodation.

4. Learned Counsel for the respondent, under instructions from the respondent, who is present in Court in person, admits that petitioner is the owner of the property and there is a relationship of landlord and tenant between the petitioner and the respondent. He also admits that the need of the petitioner is bona fide and that petitioner does not have any other suitable alternative accommodation available for his residence and the residence of his dependent family members. He further submits that Respondent has no objection to the eviction petition being allowed and eviction order being passed. He, however, prays that time may be granted to the respondent to vacate and hand over the peaceful vacant possession of the tenanted premises on or before 31.10.2021.

5. Learned Counsel for the respondent, under instructions from the respondent, also withdraws the leave to defend application filed by the respondent before the Rent Controller.

6. In view of the above, impugned order dated 3.7.2019 granting leave to defend is set aside. The leave to defend application filed by the Respondent is dismissed as withdrawn.

7. In view of the admissions made by the respondent, eviction petition filed by the Petitioner is allowed and an order of eviction is passed, in favour of the petitioner and against the respondent, in respect of one shop on the ground floor at property bearing No. 3578- 79, Netaji Subhash Marg, more particularly as shown in red colour in the site plan annexed to the eviction petition.

8. Respondent, who is present in Court in person, undertakes that respondent shall vacate and handover the peaceful vacant possession of the tenanted premises to the petitioner on or before 31.10.2021. Respondent further undertakes that he shall pay a sum of Rs. 10,000/- per month as use and occupation charges to the petitioner with effect from 1.2.2020 till the time he hands over the peaceful vacant possession of the tenanted premises to the petitioner on or before 31.10.2021.

9. Respondent further undertakes that he shall clear all water, electricity and other dues/charges in respect of the tenanted premises before he vacates the premises. He further undertakes that he shall not sublet, assign or part with the possession of the tenanted premises or any part thereof. He further undertakes that he shall not cause any damage to the tenanted premises and shall hand over the possession of the same in the condition as it exists today subject to normal wear and tear.

10. The undertaking is accepted.

11. Learned Counsel for the petitioner under instructions from the petitioner submits that the undertaking is also acceptable to the petitioner.

12. It is directed that in terms of Section 14(7) of the Delhi Rent Control Act, 1958 th

Please Login To View The Full Judgment!

is order of eviction shall not be executable for a period of six months from today. Further, subject to respondent filing an affidavit of undertaking in the above terms, within a period of two weeks, execution of the eviction order passed today shall remain stayed till 31.10.2021. 13. Copy of the order be forwarded to the concerned Rent Controller. 14. Order Dasti under signatures of the Court Master.
O R