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Smt.Shakuntala Devi vs M/S Vgp & Co on 1 March, 2010

Karnataka High Court
Smt.Shakuntala Devi vs M/S Vgp & Co on 1 March, 2010
Author: Dr.K.Bhakthavatsala
 ' ]S.PrakashA¢Petitioner No.3)

 ~ ':.V'(By Sr1.Cha1apathy, Sr.C0u1:1se1 for M/s.Chalapathy

W.P.NO.16694/2009
IN THE HIGH COURT OF KARNATAKA AT BANGALORE uh
DATED THIS THE W DAY OF MARCH 2010 V' 1'
BEFORE
THE HONBLE Dr. JUSTICE K.  'If: . _ 3
WRIT PETI'I'1ON No. 16694/200%? {(31:18/£§c?2cj   *   'V, 
BETWEEN: 4'  dd 1.' A

1. Smt.Shakunta1a Devi
W/0 Sri.I~*I.Sujan Singh
Aged about 55 years.

2. Srnt. Rajashree * _ .
W/0 Sri.R.ajkumar,*Major-"'"    . 
Aged about 50 yeai7S._f'  2;   "  2 
(Rep. byGPA.I€c;-.1deifd__--.'_ ~   
H.Kesari1naI)€  

3. Sri. S.Pr:--}.'ké§ér1' E.   .:
S/0 Sri. Sujan Siligha  ._
Aged about 33 years}.   V. 

4. Srr1t.Aarti @'Pr.em Lathe S 
W/0 S4j:i.t-'3_e.l?rakas})V, VMajo1"
 '~ Aged._':a'b0}1_f[  year's'.~- ..... .. *

5.  Ku.1cte_e'p 
S/0 vEvIoekth*3,nd fl':/.§.--2'13' or
Aged about 45 years.
[Rep."-by C}PAV}i0lder

. ' .fx31Aai'e._residir1g at No.55/I
 TViViyaI_1.i Road
4  = . f Richards Town
 . uBa_1igal0re-5. .. .PETI'I'IONER

81 Srinivas, Advs.)



W.P.NO.16694/2009

AND:

M / s VGP 8: Company

A Regd. Partnership firm having
its head office at No.52, Hospital
Road, Saidapet, Chennai and one
Of its branches at No.87 / 16, 71"
Main, 30th Cross, 4*" Blcok
Jayanagar, Bangalore--il

Represented by one of its

Partners Sri.V.G.P.Babudas

S/ o Late Sri.V.G.P.Pannerdas  _ '--  
Aged about 45 years. .  --.  V"*a_...RESP--ONvDENT

{By Sri.S.S.RarI1das, Sr.Counse1uafor_d'' 0'
1\/I/ s.SundarasWanr1y ' V
and Ramdas, Advsg)' 

This Writ Petitiony_is._fi1ed under Articles .226 and 227 of the
Constitution of India, praying' to qnja.sf1vthe"»order dated 4.04.2009.
passed in 0S.VNOi277.5./'.2998. ..by__ the ...:39th' Additional City Civil
Judge Bangalore prodljdced as A'nnyexure--I~£ 8: direct the respondent

to pay the damages;/rentV.l;o.,thebpetitioner as prayed for.

This Writ Petition further arguments, this day,
the Court made the fellowingtfv. ”

The epetitione’rs,/lbefendants 2 to 5 in O.S.No.2775/2008 on

_ “of Adcii. City Civil Judge at Bangalore city, are before this

C_oui’t for quashing the order dated 04.04.2009 passed in

.V.L”t1je_a’1§.0ve;said suit at Annexure

W.P.NO.16694/2009

2. The brief facts of the case leading to the filing of the writ

petition may be stated as under:

The respondent/plaintiff/tenant has filed a suit *
present petitioners for permanent injunct_jo.n.__ In;’.the” the
petitioners filed counterclaim under Order’:.VII£_”Rt11ellt’€3

possession of the suit schedule premi’ses*–,to pay being l

arrears of rent from O1.07.2007’_to _and..to~ diarnages
in all amounting to Rs. 14,oo,ooo;}i:’: {rain till the date of
filing suit, future mesne profits:fr–om:the*-ldatelxofl ’till delivery of
possession and cosrgi; lll§’e~/pitioners filed an

application under I51 seeking direction to the

respondent/pIa;inti–ff/to ~- the suit claim as well as
damages at the rat’e__of towards every month rent after

filinégppthe criunter–clairri;..lHl’he«:application was opposed by the

responderit/piaint.iif.:”=–The Trial Court, after hearing arguments,

zcvrejectedl” and refused to issue direction to the
VVrespondent/’plaintiff/”tenant. This is impugned in this writ

p_eut’i’ti’0n.’ A. i

counsel for the petitioners submits that the

.l , vresp-loindent is not paying damages at the rate of Rs.40,000/– per

W.P.NO.16694/2009
as prayed for. In View of the above, the impugned order is partly

bad in law.

6. in View of the above, the writ petition is .

The respondent is directed to pay arrears ofVciamages”at= fa.te– of it

Rs.4(),000/– per month from O1.06.2008:’.___to ;_a it

comes to Rs.8,4.-0,000/–) in two instaE._1_ments._ ‘”viz., ttievé

amount, viz., Rs.4,20,000/– shall be tieposited avgmonth
from today and the remaining:.”:p’–50?_/Vt) thevraxnount shall be
deposited within two months froi:r1V_tot:ia4§’IV_,V t’fieV.’reVsVpo’ndent fails to
pay the amount as fiefijnce respondent/plaintiff
shall be struck off. iljo ‘

bn?gf* V”

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