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



Sardar Nihal Singh & Another v/s Jat Dharamshala Samiti, Haridwar & Another

    Civil Appeal No. 1595 of 2007

    Decided On, 15 February 2017

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE KURIAN JOSEPH & THE HONOURABLE MR. JUSTICE A.M. KHANWILKAR

    For the Appellants: Dinesh Kumar Garg, Ashok Kumar Bharadwaj, Dhananjay Garg, Advocates. For the Respondents: Meenesh Parihar, Neeraj Kumar Sharma, Advocates.



Judgment Text

Kurian Joseph, J.

Heard learned counsel for the parties.

2. In view of the intervening developments whereby the tenant has surrendered vacant possession of the premises in question unconditionally to the landlord, nothing survives in this appeal.

3. Accordingly, th

Please Login To View The Full Judgment!

e Civil Appeal is dismissed.
O R