Sunday, November 29, 2020

COMPARATIVE HARDSHIP – LANDLORD vs TENANT :: Kerala Building (Lease and...

SUPREME COURT OF INDIA FULL BENCH ADDISSERY RAGHAVAN — Appellant Vs. CHERUVALATH KRISHNADASAN — Respondent ( Before : R.F. Nariman, Navin Sinha and B.R. Gavai, JJ. ) Civil Appeal Nos....

Uttar Pradesh Urban Building (Regulation of Letting, Rent and Eviction) Act,...

    SUPREME COURT OF INDIA DIVISION BENCH MOHD. ASIF NASEER — Appellant Vs. WEST WATCH COMPANY THROUGH ITS PROPRIETOR — Respondent ( Before : R. Banumathi and Vineet Saran, JJ....

Landlord and Tenant — Eviction — Denial of relationship — Original...

2020(1) Indian Civil Cases 761 (S.C.) SUPREME  COURT  OF INDIA Before :– R. BANUMATHI, A.S. BOPANNA & HRISHIKESH ROY, JJ. Civil Appeal No. 6572 of 2010 /...

Subsistence of Contractual Tenancy does not debar a landlord from filing...

Subsistence of Contractual Tenancy does not debar a landlord from filing for enhanced rent, Supreme Court Sanya Talwar Jan 31, 2020, 8:55 AM IST   The Supreme Court on...

Section 9 of the Madras City Tenants’ Protection Act, 1921 HELD...

SUPREME COURT OF INDIA FULL BENCH BHARAT PETROLEUM CORPORATION LIMITED — Appellant Vs. R. CHANDRAMOULEESWARAN AND OTHERS — Respondent ( Before : N.V. Ramana, Sanjiv Khanna and Krishna Murari,...

Kerala Buildings (Lease and Rent Control), Act, 1965 – Sections 11(2),...

SUPREME COURT OF INDIA DIVISION BENCH K. LUBNA AND OTHERS — Appellant Vs. BEEVI AND OTHERS — Respondent ( Before : Sanjay Kishan Kaul and K.M. Joseph, JJ. ) Civil...

Tamil Nadu Buildings (Lease and Rent Control) Act, 1960 – Sections...

SUPREME COURT OF INDIA DIVISION BENCH A.MAHALAKSHMI — Appellant Vs. BALA VENKATRAM (D) THROUGH LR AND ANOTHER — Respondent ( Before : Ashok Bhushan and M.R. Shah, JJ. ) Civil...

Landlord’s Derivative Title Has To Be Established When It Is Challenged...

Landlord's Derivative Title Has To Be Established When It Is Challenged By Tenant: SC   LIVELAW NEWS NETWORK 21 Dec 2019 2:14 PM "When the landlord's derivative title...

East Punjab Urban Rent Restriction Act, 1949 – Sections 13-B and...

SUPREME COURT OF INDIA FULL BENCH RAM KRISHAN GROVER AND OTHERS — Appellant Vs. UNION OF INDIA AND OTHERS — Respondent ( Before : Ranjan Gogoi, CJI, L. Nageswara...

Maharashtra Tenancy and Agricultural Lands Act, 1948 – Section 32G –...

SUPREME COURT OF INDIA FULL BENCH RAMESHCHANDRA DAULAL SONI AND ANOTHER — Appellant Vs. DEVICHAND HIRALAL GANDHI (DEAD) THR.LRS. SMT. GULABBAI DEVICHAND GANDHI AND OTHERS — Respondent ( Before...

Uttar Pradesh Urban Buildings (Regulation of Letting, Rent and Eviction) Act,...

SUPREME COURT OF INDIA FULL BENCH SANTOSH CHATURVEDI — Appellant Vs. KAILASH CHANDRA AND ANOTHER — Respondent ( Before : R. Banumathi, A.S. Bopanna and Hrishikesh Roy, JJ. ) Civil...

Chhattisgarh Rent Control Act, 2011 – Section 13(2) – An appeal...

SUPREME COURT OF INDIA DIVISION BENCH H. S. YADAV — Appellant Vs. SHAKUNTALA DEVI PARAKH — Respondent ( Before : Deepak Gupta and Surya Kant, JJ. ) Civil Appeal No(s)....

Tamil Nadu Buildings (Lease and Rent Control) Act, 1960 – Sections...

SUPREME COURT OF INDIA DIVISION BENCH D. SASI KUMAR — AppellantVs.SOUNDARARAJAN — Respondent

Constitution of India, 1950 – Article 227 – Delhi Rent Control...

SUPREME COURT OF INDIA DIVISION BENCH DINA NATH (D ) BY LRS AND ANOTHER — AppellantVs.SUBHASH...

Eviction—Bonafide Requirement—Merely because son of the landlord was involved in business...

2019(1) Law Herald (P&H) 298 (SC) : 2018 LawHerald.Org 2057 IN THE SUPREME COURT OF INDIA Before Hon'ble Mrs. Justice R. Banumathi Hon'ble Mrs. Justice Indira Banerjee Civil...

Eviction—Statutory Tenant—Landlord having life estate created tenancy—Such a tenant would become...

2019(2) Law Herald (SC) 1512 : 2019 LawHerald.Org 1002 : (2019) DNJ 455 : (2019) 6 Scale 532 IN THE SUPREME...

Hindu Succession Act, 1956 – Sections 14, 14(1) and 14(2) –...

  SUPREME COURT OF INDIA DIVISION BENCH DR RS GREWAL AND OTHERS — Appellant Vs. CHANDER PARKASH SONI AND ANOTHER — Respondent ( Before : Dr Dhananjaya Y Chandrachud and...

U.P. Urban Buildings (Regulation of Letting, Rent and Eviction) Act, 1972...

SUPREME COURT OF INDIA DIVISION BENCH RAM PRAKASH AND ANOTHER — Appellant PUTTAN LAL AND OTHERS — Respondent ( Before : L. Nageswara Rao and M.R. Shah,...

Eviction—Personal Necessity—If the tenancy is for composite purpose, then the landlord...

2019(1) Law Herald (SC) 785 : 2019 LawHerald.Org 716 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice Dinesh Maheshwari CIVIL...

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