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Murari Lal Vs. Satish Kumar & ANR. [2009] INSC 1288 (27 July 2009)

Judgment

CIVIL ORIGINAL JURISDICTION CONTEMPT PETITION (C) NO.13 OF 2009 IN S.L.P.(C) NO.11525 OF 2008 VERSUS O R D E R We are not going to take any serious view against the respondents-contemnors as we find that the tenant has already vacated the premises in question and handed over the possession to the petitioner. However, if it is found that the possession has not been handed over to the landlord-petitioner, he will be at liberty to file a fresh Contempt Petition. The Contempt Petition is accordingly disposed of. The contempt notice is discharged.

.............................J. ( TARUN CHATTERJEE )

.............................J. ( R.M.LODHA )

NEW DELHI;

JULY 27, 2009.

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