Saturday, July 11, 2020

West Bengal Cooperative Societies Rules, 2011 – Rule 133(1) – Membership...

SUPREME COURT OF INDIA DIVISION BENCH SK JALALUDDIN AND OTHERS — Appellant Vs. THE STATE OF WEST BENGAL AND OTHERS — Respondent ( Before : R.F. Nariman and Vineet...

Once A Mortgage, Always A Mortgage’ – Right To Redeem Mortgage...

Section 90 of the Indian Trusts Act, 1882 casts a clear obligation on the mortgagee to hold any right acquired by him in the...

Burden To Prove That The Property Is A Joint Property Of...

Burden To Prove That The Property Is A Joint Property Of An HUF Is On The Person Who Asserts So: SC LIVELAW NEWS NETWORK 4...

Registration Act, 1908 – Section 17, 17(1)(b), 17(1) and 17(2)(v) –...

  SUPREME COURT OF INDIA DIVISION BENCH GURCHARAN SINGH & ORS. — Appellant Vs. ANGREZ KAUR & ANR. — Respondent ( Before : Ashok Bhushan and Navin Sinha JJ. ) Civil...

A plea of adverse possession is founded on the acceptance that...

REPORTABLE IN THE SUPREME COURT OF INDIA CIVIL APPELLATE JURISDICTION CIVIL APPEAL NO. 190 OF 2020 (ARISING OUT OF SLP (CIVIL) NO. 16321 OF 2011) SHRI UTTAM CHAND (D)...

…….condition in the gift deed that the donee shall not alienate...

Condition Restraining Alienation Of Property By Donee In A Gift Deed Is Void: SC Ashok Kini 11 Feb 2020 4:30 PM The Supreme Court has observed...

Compromise Decree Which Does Not Take In Property That Is Not...

Compromise Decree Which Does Not Take In Property That Is Not Subject Matter Of Suit Need No Registration: SC LIVELAW NEWS NETWORK 5 Feb 2020...

Registration Act, 1908 – Sections 31, 88, 89, 32, 34 and...

SUPREME COURT OF INDIA DIVISION BENCH H.P. PUTTASWAMY — Appellant Vs. THIMMAMMA AND OTHERS — Respondent ( Before : Deepak Gupta and Aniruddha Bose, JJ. ) Civil Appeal No. 3975...

Benami Transactions (Prohibition) Act, 1988 – Sections 3 and 4 –...

SUPREME COURT OF INDIA DIVISION BENCH M/S FAIR COMMUNICATION AND CONSULTANTS AND ANOTHER — Appellant Vs. SURENDRA KERDILE — Respondent ( Before : Indira Banerjee and S. Ravindra Bhat,...

“The order in terms of the Settlement Agreement is executable irrespective...

Disputes About Properties Which Are Not Subject Matter Of Litigation Can Be Settled In Mediation: SC BY: ASHOK KINI25 Nov 2019 7:56 PM "The order...

Madras Forest Act, 1882 – Sections 6, 8 and 25 –...

SUPREME COURT OF INDIA DIVISION BENCH THE GOVERNMENT OF TAMIL NADU & ANR. ETC. ETC. — Appellant Vs. ARULMIGHU KALLALAGAR THIRUKOIL ALAGAR KOIL & ORS. ETC. ETC. —...

Displaced Persons (Compensation & Rehabilitation) Act, 1954 – Section 16 –...

SUPREME COURT OF INDIA DIVISION BENCH RAMESH PARSRAM MALANI AND OTHERS — Appellant Vs. STATE OF TELANGANA AND OTHERS — Respondent ( Before : L. Nageswara Rao and Hemant...

Revenue records – Title – name was recorded in the Survey...

SUPREME COURT OF INDIA DIVISION BENCH PRAHLAD PRADHAN AND OTHERS — Appellant Vs. SONU KUMHAR AND OTHERS — Respondent ( Before : Indu Malhotra and Krishna Murari, JJ. ) Civil...

Eviction—Public Premises—Commercial Booth—Slump in the business cannot be the reason for...

2019(3) Law Herald (SC) 2221 : 2019 LawHerald.Org 1353 IN THE SUPREME COURT OF INDIA Before Hon'ble Mrs. Justice R. Banumathi Hon'ble Mr. Justice A.S. Bopanna Civil Appeal...

Transfer of Property—Appellants have been granted right to use passage in...

2019(3) Law Herald (SC) 2091 : 2O19 LawHerald.Org 1261 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice L. Nageswara Rao Hon'ble Mr. Justice Hemant Gupta Civil...

Madhya Pradesh Nagar Tatha Gram Nivesh Adhiniyam, 1973 – Sections 58...

We are of the considered view that directing the Indore Development Authority to revisit the matter afresh at this stage when the...

Thus, there can be no manner of dispute that a plaintiff...

SUPREME COURT OF INDIA DIVISION BENCH KRISHNAMURTHY S. SETLUR (D) BY LRS. — AppellantVs.O. V. NARASIMHA...

Maharashtra Cooperative Societies Act, 1960 – Sections 22, 91 and 97...

SUPREME COURT OF INDIA DIVISION BENCH  SHIVKISHAN — AppellantVs.SUJATA TARACHAND MAKHIJA AND OTHERS — Respondent

Title can be claimed through Adverse Possession

Title can be claimed through Adverse Possession; 70-year-old land dispute comes to an end in Supreme Court Shruti Mahajan September 27 2019 A dispute which started before the Supreme Court came...

Ancestral Property—Karta of HUF executed sale deed of Co-parcenary Property in...

2019(3) Law Herald (SC) 2054 : 2019 LawHerald.Org 1257 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Uday Umesh Lalit Hon'ble Mrs. Justice Indu Malhotra Civil Appeal...

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