Sunday, October 25, 2020

Object of Order VII Rule 11 (a) CPC is that if...

  SUPREME COURT OF INDIA DIVISION BENCH DAHIBEN — Appellant Vs. ARVINDBHAI KALYANJI BHANUSALI (GAJRA)(D) THR. LRS. AND OTHERS — Respondent ( Before : L. Nageswara Rao and Indu Malhotra,...

IMP ::: Pleadings–Court should confine its decision to the question...

2009(2) LAW HERALD (SC) 745 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice R.V. Raveendaran The Hon’ble Mr. Justice Lokeshwar Singh Panta Civil Appeal Nos. 5798-5799...

Civil Procedure–Summary suit – Leave to defend–Revision–Maintainability of–An order imposing a...

Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Cyriac Joseph Civil Appeal No. 7314 of 2008 Wada Arun Asbestos (P) Ltd. v. Gujarat Water Supply & Sewerage...

Review–Same relief which was turned down by Supreme Court has been...

Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice Dr. Mukundakam Sharma Civil Appeal No. 6755-6756 Of 2008 Director General of Police Central...

Civil Procedure Code, 1908 (CPC) – Sections 10 and 25 –...

  SUPREME COURT OF INDIA SINGLE BENCH SHAMITA SINGHA AND ANOTHER — Appellant Vs. RASHMI AHLUWALIA AND ANOTHER — Respondent ( Before : Aniruddha Bose, J. ) Transfer Petition (Civil) No....

Specific Relief Act, 1963 – Section 41(f) – Injunction – Section...

  SUPREME COURT OF INDIA DIVISION BENCH RATNAGIRI NAGAR PARISHAD — Appellant Vs. GANGARAM NARAYAN AMBEKAR AND OTHERS — Respondent ( Before : A.M. Khanwilkar and Dinesh Maheshwari, JJ. ) Civil...

Specific Relief Act, 1963 – Section 34 – Civil Procedure Code,...

SUPREME COURT OF INDIA DIVISION BENCH TRILOKI NATH SINGH — Appellant Vs. ANIRUDH SINGH(D) THR. LRS AND OTHERS — Respondent ( Before : A.M. Khanwilkar and Ajay Rastogi, JJ....

Order XXIII Rule 3A CPC: Bar To File Separate Suit Challenging...

Order XXIII Rule 3A CPC: Bar To File Separate Suit Challenging Compromise Decree Applies To Stranger Also: SC Ashok Kini 6 May 2020 5:54 PM The...

Chit Funds Act, 1982 – Section 64 (1)(A) – Civil Procedure...

  SUPREME COURT OF INDIA DIVISION BENCH PAUL — Appellant Vs. T. MOHAN AND ANOTHER — Respondent ( Before : Uday Umesh Lalit and Vineet Saran, JJ. ) Civil Appeal No....

Appeal—Dismissal in Default–Against an order of refusal re­admitting the appeal which...

  2019(2) Law Herald (P&H) 929 (SC) : 2019 LawHerald.Org 721 IN THE SUPREME COURT OF...

The instant suit by the legal heirs of “G” was filed...

  SUPREME COURT OF INDIA DIVISION BENCH PALANIAMMAL AND OTHERS — Appellant Vs. KAMALAKANNAN AND OTHERS — Respondent ( Before : Ashok Bhushan and Navin Sinha, JJ. ) Civil Appeal No(s)....

Limitation Act, 1963 – Sections 5 and 14 – Civil Procedure...

  SUPREME COURT OF INDIA DIVISION BENCH AARIFABEN YUNUSBHAI PATEL AND OTHERS — Appellant Vs. MUKUL THAKOREBHAI AMIN AND OTHERS — Respondent ( Before : L. Nageswara Rao and Deepak...

Civil Procedure Code, 1908 (CPC) – Sections 92 and 92(1) –...

SUPREME COURT OF INDIA DIVISION BENCH ASHOK KUMAR GUPTA AND ANOTHER — Appellant Vs. M/S. SITALAXMI SAHUWALA MEDICAL TRUST AND OTHERS — Respondent ( Before : Uday Umesh Lalit...

Cause Of Action To A Plaintiff To File A Suit Accrues...

Cause Of Action To A Plaintiff To File A Suit Accrues When There Is A Clear And Unequivocal Threat To Infringe A Right: SC...

Suits With Basic Relief Of Challenging Decree Passed By DRT Not...

Suits With Basic Relief Of Challenging Decree Passed By DRT Not Maintainable: SC Ashok Kini 28 Feb 2020 9:43 PM "Without exhausting the remedy of appeal...

High Court has totally erred in relying on the lease deed...

SUPREME COURT OF INDIA FULL BENCH M/S. DHARMARATNAKARA RAI BAHADUR ARCOT NARAINSWAMY MUDALIAR CHATTRAM AND ORS. — Appellant Vs. M/S BHASKAR RAJU & BROTHERS AND OTHERS — Respondent (...

HELD we find that the High Court erred in law in...

SUPREME COURT OF INDIA DIVISION BENCH C. DODDANARAYANA REDDY (DEAD) BY LRS. AND OTHERS — Appellant Vs. C. JAYARAMA REDDY (DEAD) BY LRS. AND OTHERS — Respondent ( Before...

The matter is remitted to the trial court to decide the...

SUPREME COURT OF INDIA DIVISION BENCH M/S. Z. ENGINEERS CONSTRUCTION PVT. LTD AND ANOTHER — Appellant Vs. BIPIN BIHARI BEHERA AND OTHERS — Respondent ( Before : S. Abdul...

Findings Of Fact Cannot Be Interfered With In A Second Appeal...

Findings Of Fact Cannot Be Interfered With In A Second Appeal Unless Findings Are Perverse, Reiterates SC LIVELAW NEWS NETWORK 15 Feb 2020 5:45 PM The...

The expression ‘appeal’ has not been defined in the CPC. Black’s...

SUPREME COURT OF INDIA DIVISION BENCH MALLURU MALLAPPA(D) THR. LRS. — Appellant Vs. KURUVATHAPPA AND OTHERS — Respondent ( Before : S. Abdul Nazeer and Sanjiv Khanna, JJ. ) Civil...

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