Tuesday, November 19, 2019
Specific Performance

Specific Performance

Power Of Attorney Holder Cannot Depose In Respect Of Matters Which...

The attorney holder cannot dispose of matter which are in personal knowledge of principal and be cross-examined on such points. " ...

Specific Relief Act, 1963 – Section 20(2)(c) – Suit for specific...

SUPREME COURT OF INDIA DIVISION BENCH LEELADHAR (D) THR. LRS. — AppellantVs.VIJAY KUMAR (D) THR. LRS....

Agreement to Sell—Readiness and Willingness on part of buyer can be...

2019(3) Law Herald (SC) 1948 : 2019 LawHerald.Org 1240 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice R. F. Nariman Hon'ble Mr. Justice Surya Kant Civil...

Agreement to Sell—Capacity to Pay—Once the finding is recorded that seller...

2019(3) Law Herald (SC) 1883 : 2019 LawHerald.Org 1034 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice L. Nageswara Rao Hon'ble Mr. Justice M.R. Shah Civil...

Agreement to Sell—Concurrent findings of fact—The issue of readiness and willingness...

2019(1) Law Herald (P&H) 855 (SC) : 2019 LawHerald.Org 608 IN THE SUPREME COURT OF INDIA Before

Agreement to Sell—Limitation—Buyer cannot claim that the cause of action for...

2019(2) Law Herald (SC) 1241 : 2019 LawHerald.Org 917 IN THE SUPREME COURT OF INDIA Before

Agreement to Sell—Specific Performance—Plaintiff has to aver and prove his readiness...

2019(2) Law Herald (SC) 1017 : 2019 LawHerald.Org 783 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice Dinesh Maheshwari Civil Appeal...

Agreement to Sell—Specific Performance—Agreement to Se// executed by Karta of Joint...

2019(1) Law Herald (SC) 641 : 2019 LawHerald.Org 611 IN THE SUPREME COURT OF INDIA Before Hon ble Mr. Justice Abhay Manohar Sapre Hon'ble Ms. Justice Indu Malhotra Civil...

Agreement to Sell—Concurrent findings of fact—The issue of readiness and willingness...

2019(1) Law Herald (SC) 630 : 2019 LawHerald.Org 608 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Ms. Justice Indu Malhotra Civil Appeal...

Agreement to Sell—Readiness and Willingness—Purchaser could not produce any document to...

2018(4) Law Herald (P&H) 2772 (SC) : 2018 LawHerald.Org 1619 IN THE SUPREME COURT OF INDIA Before Hon'ble Mrs. Justice R. Banumathi Hon'ble Mrs. Justice Indira Banerjee Civil...

Stamp Duty–Agreement to sell property reduced in writing–No stamp duty is...

2009(1) LAW HERALD (SC) 360 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice  Cyriac Joseph Civil Appeal No. 7350 of...

Specific Relief Act, 1963, S.16–Agreement to Sell-Specific Performance-Agreement was signed by...

(2016) 94 ACrC 484 : (2016) 161 AIC 248 : (2016) 2 AICLR 600 : (2016) AIR(SCW) 1008 : (2016) AIR(SC) 1008 : (2016)...

Agreement to Sell—Specific Performance—Where the factum of execution of the suit...

2018(4) Law Herald (SC) 3277 : 2018 LawHerald.org 1790 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Chief Justice DipakMisra Hon'ble Mr. Justice A.M. Khanwilkar Hon'ble Mr. Justice...

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