High Court in its revisional jurisdiction after taking into consideration the material on record, arrived to the conclusion that the delay of 175 days was bona fide and has been satisfactorily explained and allowed the application seeking condonation of delay of 175 days. In sequel thereof, the ex-parte decree was set aside and the matter was remitted back to the Rent Controller to hear the parties on merits.

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   

Related Posts

google-site-verification: googlec3488c090a56b9d6.html