DORAB CAWASJI WARDEN Vs. COOMI SORAB WARDEN
LAWS(SC)-1990-2-2
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on February 13,1990

DORAB CAWASJI WARDEN Appellant
VERSUS
COOMI SORAB WARDEN Respondents


Cited Judgements :-

SHAKTISINH GOHIL VS. GURUSEVAK SINGH [LAWS(GJH)-2009-10-132] [REFERRED TO]
SUSHIL KUMAR GUPTA VS. ANIL KUMAR GUPTA [LAWS(DLH)-2008-3-252] [REFERRED TO]
REGIONAL MANAGER S.B.I. VS. Ajay Sharma [LAWS(HPH)-1993-6-16] [REFERRED TO]
ANIL SHARMA VS. MEHBOOB HUSSAN [LAWS(HPH)-2011-8-106] [REFERRED TO]
SUSHIL AHUJA VS. STATE BANK OF INDIA OFFICERS [LAWS(DLH)-2010-3-385] [REFERRED TO]
INDO PACIFIC SOFTWARE AND ENTERTAINMENT LTD VS. NAGPUR IMPROVEMENT TRUST [LAWS(BOM)-2010-11-77] [REFERRED TO]
BHAGWANJI VISHAVJI THAKKAR VS. PRAVINCHANDRA JIVANBHAI PATADIA [LAWS(GJH)-1995-3-10] [REFERRED TO]
GMR HYDERABAD INTERNATIONAL AIRPORT LTD VS. MENZIES AVIATION PLC AND ORS [LAWS(APH)-2017-3-95] [REFERRED TO]
NETHINTI APPANNA VS. ECE INDUSTRIES LIMITED COMPANY [LAWS(APH)-2020-12-214] [REFERRED TO]
SINWAH AHMAD SHAH VS. DISTRICT JUDGE [LAWS(ALL)-2004-9-82] [REFERRED TO]
MOHANSINH CHIMANLAL RAO VS. STATE OF GUJARAT [LAWS(GJH)-2006-10-7] [REFERRED TO]
BHARAT SANCHAR NIGAM LIMITED BSNL VS. NIKHIL NANDIMAJUMDAR [LAWS(GAU)-2004-11-2] [REFERRED TO]
SULEKHA GORAIN VS. STATE OF WEST BENGAL [LAWS(CAL)-2019-8-181] [REFERRED TO]
AJAI KUMAR GUPTA VS. USHA SHARMA [LAWS(ALL)-2012-8-187] [REFERRED TO]
BRIJ RAJ TRIPATHI VS. MALTI DEVI [LAWS(ALL)-2014-5-543] [REFERRED TO]
RAM VS. RAM KISHAN [LAWS(ALL)-2010-3-44] [REFERRED TO]
AYAN CHATTERJEE VS. FUTURE TECHNOLOGY FOUNDATION [LAWS(CAL)-2005-7-61] [REFERRED TO]
KAMALA DUTTA ALIAS SUJAYA DUTTA VS. PARBATI BANERJEE [LAWS(CAL)-2002-3-35] [REFERRED TO]
ANIL KUMAR MITRA MODAK VS. TAPAN KUMAR MITRA MODAK [LAWS(CAL)-2000-6-13] [REFERRED TO]
RASHTRIYA MILL MAZDOOR SANGH VS. K B WAGH PRESIDING OFFICER [LAWS(BOM)-1993-9-56] [REFERRED TO]
SHETTICAR DADU MAHABALESHWAR VS. MAHARASHTRA HOUSING AND DEVELOPMENT AUTHORITY [LAWS(BOM)-1993-10-8] [REFERRED TO]
NATCO PHARMA LIMITED VS. BAYER HEALTHCARE LLC [LAWS(DLH)-2019-7-18] [REFERRED TO]
COAL INDIA LIMITED VS. VIDARBHA INDUSTRIES POWER LIMITED [LAWS(DLH)-2019-8-136] [REFERRED TO]
ANITA CHOPRA VS. ROHINI CHOPRA [LAWS(DLH)-2020-7-3] [REFERRED TO]
NATIONAL HIGHWAYS AUTHORITY OF INDIA VS. BHUBANESWAR EXPRESSWAY PRIVATE LIMITED [LAWS(DLH)-2021-5-24] [REFERRED TO]
SH. VIJAY KUMAR NEGI VS. SMT. SWARAN BALA AND ANOTHER [LAWS(HPH)-2016-3-15] [REFERRED TO]
PARAS RAM VS. KIRAN & OTHERS [LAWS(HPH)-2017-8-49] [REFERRED TO]
AMAN NATH VS. ATUL NATH AND ORS. [LAWS(DLH)-2014-3-377] [REFERRED TO]
VISHNUBHAI BABUBHAI JHAVERI VS. BHUPENDRA BABUBHAI JHAVERI [LAWS(GJH)-2022-5-65] [REFERRED TO]
THIRUTHANI ARULMIGU MURUGAN EDUCATIONAL TRUST VS. S. SARAVANAMUTHU [LAWS(MAD)-2014-7-2] [REFERRED TO]
S. NATARAJAN VS. S.V. GLOBAL MILLS LTD. AND ORS. [LAWS(MAD)-2015-4-402] [REFERRED TO]
PRITAM SINGH AND ORS. VS. CHANAN SINGH AND ORS. [LAWS(P&H)-2002-8-106] [REFERRED TO]
VEENA KOHLI VS. RAWAL APARTMENTS PRIVATE LIMITED [LAWS(DLH)-1998-1-71] [REFERRED]
I T C LTD VS. NEW KASHMIR STORES CHENNAI [LAWS(MAD)-1998-4-42] [REFERRED]
HAMEEDA BEGAM VS. CHAMPA BAI JAIN [LAWS(MPH)-2003-2-54] [REFERRED TO]
MANISH KUMAR VS. INDU SINGHAL [LAWS(RAJ)-2014-2-170] [REFERRED TO]
YOGENDRA KUMAR SINGH VS. MAHENDRA PRASAD [LAWS(PAT)-2005-5-24] [REFERRED TO]
CHANDA VS. RAMA CHANDRA SAHU AND ORS. [LAWS(ORI)-2015-6-11] [REFERRED TO]
NATIONAL INSURANCE COMPANY LTD VS. R HARCHARAN SINGH BHULLAR [LAWS(P&H)-1991-8-40] [REFERRED TO]
STATE OF KERALA VS. MUSLIM EDUCATION SOCIETY [LAWS(KER)-2014-9-69] [REFERRED TO]
BARMESWAR PANDEY VS. SRI. NARAYAN KHANDELWAL AND ORS. [LAWS(ORI)-2008-8-114] [REFERRED TO]
PURNA CHANDRA PANDA VS. PRADIP KUMAR PANIGRAHI [LAWS(ORI)-2012-4-42] [REFERRED TO]
SEWABHAVI AYURVEDIC RASAYANSHALA TRUST LADNU VS. SHYAM SUNDER JOSHI [LAWS(RAJ)-1990-11-36] [REFERRED TO]
NARENDRA HIRAWAT & CO. VS. SHOLAY MEDIA ENTERTAINMENT PVT. LTD. [LAWS(SC)-2022-3-147] [REFERRED TO]
FLYWHEEL LOGISTICS SOLUTIONS PVT. LTD. VS. HINDUJA LEYLAND FINANCE LTD. [LAWS(MAD)-2020-9-928] [REFERRED TO]
DEVI PRASAD HARISHCHAND VS. BABULAL BHIKARAM SHIVHARE [LAWS(MPH)-1990-11-1] [REFERRED TO]
JUJHAR SINGH VS. HOTZ INDUSTRIES LTD [LAWS(DLH)-2021-1-148] [REFERRED TO]
PRODEEP ROY CHOUDHURY VS. SANDEEP ROY CHOUDHURY [LAWS(DLH)-2022-1-232] [REFERRED TO]
RATTANINDIA NASIK POWER LTD. VS. BHARAT HEAVY ELECTRICALS LTD. [LAWS(DLH)-2016-8-160] [REFERRED TO]
NEERU JAIN VS. JASMINE BUILDMART PVT. LTD. [LAWS(DLH)-2019-10-80] [REFERRED TO]
VISTRA ITCL(INDIA) LIMITED VS. LALIT KUMAR JAIN [LAWS(DLH)-2019-7-410] [REFERRED TO]
LEELA DHAR GERA VS. SPECIAL JUDGE SC ST ACT [LAWS(ALL)-2011-5-114] [REFERRED TO]
JIVANBHAI JERAMBHAI PATADIA VS. BHAVANJEE VINASJEE THAKKAR [LAWS(GJH)-1993-10-38] [REFERRED]
WESTERN ELECTRICITY SUPPLY COMPANY OF ODISHA LTD. (WESCO) AND ORS. VS. ODISHA ELECTRICITY REGULATORY COMMISSION AND ORS. [LAWS(APTE)-2015-4-17] [REFERRED TO]
ROYAL MANOR CO VS. ANGANA BHARALI DAS AND OTHERS [LAWS(BOM)-2018-9-155] [REFERRED TO]
AKSHAY RAHEJA VS. GOPAL NARANG [LAWS(BOM)-2020-2-236] [REFERRED TO]
MADHU JELWA VS. ASHOK SEBERAWAL [LAWS(GAU)-2009-8-42] [REFERRED TO]
ASHISH ALIAS PIKU DAS VS. DEBABRATA ACHARYA [LAWS(CAL)-2006-7-58] [REFERRED TO]
ANUKUL CHANDRA SADHUKHAN VS. AJIT KUMAR SADHUKHAN [LAWS(CAL)-2003-8-7] [REFERRED TO]
COX AND KINGS INDIA LTD VS. INDIA RAILWAY CATERING AND TOURISM CORP LTD [LAWS(DLH)-2011-9-143] [REFERRED TO]
RATNAGIRI GAS AND POWER PVT. LTD VS. JOINT VENTURRE OF WHESSOE OIL AND GAS LTD [LAWS(DLH)-2012-11-263] [REFERRED TO]
PRAGUN BUILDTECH P LTD VS. SARLA AGGARWAL [LAWS(DLH)-2012-3-564] [REFERRED TO]
KANAKDHARA CREDITS PVT LTD VS. MUKESH KAPIL [LAWS(DLH)-2013-5-117] [REFERRED TO]
DEVMANI VS. KHEM RAJ & ORS [LAWS(HPH)-2017-6-116] [REFERRED TO]
SMT. KALAWATI VS. SH. NETAR SINGH AND OTHERS [LAWS(HPH)-2016-3-79] [REFERRED TO]
RAJARAM M CAISUKAR VS. JOSEPH CHAPEL [LAWS(BOM)-2018-7-213] [REFERRED TO]
GIAN CHAND VS. SECRETARY [LAWS(HPH)-2019-8-176] [REFERRED TO]
CANTONMENT BOARD VS. DISTRICT JUDGE (INCHARGE) [LAWS(ALL)-2006-4-324] [REFERRED TO]
SHYAM SEL & POWER LTD VS. COAL INDIA LIMITED [LAWS(CAL)-2015-5-4] [REFERRED TO]
ANAND RATHI SHARES AND STOCK BROKERS LIMITED VS. SANGAMESH VAIJINATH NOWBADE [LAWS(KAR)-2020-8-180] [REFERRED TO]
MUSHAMMA SAROD PATNAHA VS. HARISHANKAR [LAWS(MPH)-2001-8-42] [REFERRED TO]
T.A. MOHAN VS. N. JITENDRA KUMAR AND ORS. [LAWS(MAD)-2015-11-58] [REFERRED TO]
F F I L C 16/3 T T M I D C AREA NAVI MUMBAI VS. SUPREME ENGINEERS [LAWS(MPH)-2010-3-111] [REFERRED TO]
SUMAN VS. TULSI RAM [LAWS(P&H)-2014-10-30] [REFERRED TO]
DILIP KUMAR SUTARIA VS. M KARTHIK [LAWS(MAD)-2000-4-53] [REFERRED TO]
HOMI F COMARIAT VS. GOWANI DEVELOPERS PRIVATE LIMITED [LAWS(BOM)-1999-2-48] [REFERRED TO]
SH. DHARAM PAL VS. SH. SANT RAM AND ORS. [LAWS(HPH)-2010-1-110] [REFERRED TO]
AMRTULAL AMTHABHAI MISTRI VS. ASHWINKUMAR AMRUTLAL MISTRI [LAWS(GJH)-2019-10-93] [REFERRED TO]
ANTONY VS. PADMAVATHY AMMA [LAWS(KER)-2010-2-18] [REFERRED TO]
M/S RANA ACADEMY OF ARTS, MUSIC AND DANCE AND ANOTHER VS. SMT. RATNAMONI CHAUDHURY [LAWS(ORI)-1997-12-10] [REFERRED TO]
RAMA MISHRA VS. SRI RAM CITY UNION FINANCE LTD [LAWS(ORI)-1999-7-15] [REFERRED TO]
SYED AFZAL VS. RUBINA SYED FAIZUDDIN [LAWS(SC)-2019-11-29] [REFERRED TO]
UNION OF INDIA VS. RAJ GROW IMPEX LLP [LAWS(SC)-2021-6-7] [REFERRED TO]
STATE OF TELANGANA VS. KOLLURI ANJAIAH [LAWS(TLNG)-2021-12-26] [REFERRED TO]
M GURUDAS VS. RASARANJAN [LAWS(SC)-2006-9-103] [REFERRED TO]
TORRENT ADVERTISERS VS. OPPO MOBILES, ORISSA PRIVATE LTD [LAWS(ORI)-2018-8-15] [REFERRED TO]
DINESH CHANDRA JAISWAL VS. STATE OF UTTRANCHAL [LAWS(UTN)-2003-9-3] [REFERRED TO]
BIRLA CORPORATION LTD VS. RAMESHWARA JUTE MILLS CO LTD [LAWS(CAL)-2009-8-12] [REFERRED TO]
DIPAK ROY VS. C E S C LTD [LAWS(CAL)-2004-2-9] [REFERRED TO]
SUBHAS CHANDRA MAITY VS. DHARANI DHAR MAITY [LAWS(CAL)-2004-3-96] [REFERRED TO]
VIDYAWATI GUPTA VS. BHAKTI HARI NAYAK [LAWS(CAL)-2004-4-24] [REFERRED TO]
USHA MARTIN TELEKOM LIMITED VS. AJIT KUMAR MALLICK [LAWS(CAL)-2001-5-76] [REFERRED TO]
SMT. GANPATU & OTHERS VS. STATE OF H.P. AND OTHERS [LAWS(HPH)-2016-5-62] [REFERRED TO]
UTTAM SINGH VS. RAGHUBIR SINGH [LAWS(DLH)-1997-9-32] [REFERRED]
MASTER BUILDERS VS. UNITED STATES OF AMERICA [LAWS(DLH)-1991-2-81] [REFERRED]
SUKERMA RANI KAPOOR VS. OM PRAKASH KAPOOR [LAWS(DLH)-2002-1-158] [REFERRED TO]
PARTHKUMAR RAMNIKLAL KALAVADIYA VS. KANTABEN DHARMESHBHAI PATEL [LAWS(GJH)-2015-8-185] [REFERRED]
TELECOMMUNICATIONS CONSULTANTS INDIA LTD. VS. TCIL BELLSOUTH LTD. [LAWS(DLH)-2006-9-216] [REFERRED TO]
MILKHI RAM VS. DINESH KUMAR [LAWS(HPH)-2014-9-95] [REFERRED TO]
MOHINDER RIJHWANI VS. HIRANANDANI CONSTRUCTION PVT. LTD. [LAWS(BOM)-2019-9-33] [REFERRED TO]
KABIR SINGH CHOWDHRY VS. SAPNA MOTI BHAVNANI [LAWS(BOM)-2021-2-331] [REFERRED TO]
PRAMUKHPURA ENTERPRISE VS. KUNVERBEN CHATURDAS PATEL [LAWS(GJH)-2014-4-110] [REFERRED TO]
RANJIT SAIKIA VS. UNION OF INDIA [LAWS(GAU)-2015-4-85] [REFERRED TO]
ORIENTAL INSURANCE COMPANY LTD VS. SABITRI DEVI AGARWAL [LAWS(GAU)-2003-3-37] [REFERRED TO]
R P R NAIR VS. AMBAJI NIKETAN CO OPERATIVE [LAWS(BOM)-2012-9-146] [REFERRED TO]
TEJAS NATWARLAL PAREKH VS. DEEPAK NATWARLAL PAREKH [LAWS(BOM)-2014-5-39] [REFERRED TO]
SHYAMALI HALDER VS. SHIBNATH BANERJEE [LAWS(CAL)-2012-3-46] [REFERRED TO]
SOUMYENDRA ROY CHOUDHURY VS. UCO BANK [LAWS(CAL)-2013-11-40] [REFERRED TO]
GIANT ROCKET MEDIA VS. PRIYANKA GHATAK [LAWS(DLH)-2020-1-181] [REFERRED TO]
UPKAR SAHKARI AVAS SAMITI LTD VS. BHAGWAN GOYAL [LAWS(ALL)-2013-1-31] [REFERRED TO]
MUNICIPAL CORPORATION OF HYDERABAD VS. PHILOMENA EDUCATION FOUNDATION OF INDIA [LAWS(APH)-2007-11-105] [REFERRED TO]
SET DISCOVERY PRIVATE LIMITED VS. BANJARA TELE LINKS PRIVATE LIMITED [LAWS(APH)-2003-9-111] [REFERRED TO]
PRESIDENT VS. JAGPAT SINGH [LAWS(CHH)-2019-8-119] [REFERRED TO]
ESSAR BULK TERMINAL LIMITED VS. ARCELOR MITTAL NIPPON STEEL INDIA LIMITED [LAWS(GJH)-2022-2-6] [REFERRED TO]
GOPAL LAXMANDAS LAKHANI VS. KRISHNABEN GIRDHARILAL LALVANI [LAWS(GJH)-2002-1-41] [REFERRED TO]
RAMESH DEVCHAND PALA VS. JAYANTKUMAR GORDHANDAS MADANI [LAWS(GJH)-1998-2-40] [REFERRED TO]
VARSHABEN G JANI VS. LALBHAI DALPATBHAI INSTITUTE OF INDOLOGY [LAWS(GJH)-2006-12-83] [REFERRED TO]
VAYUVIDYUT PROJECTS VS. SHANGHAI ELECTIC WIND POWER [LAWS(MAD)-2013-4-162] [REFERRED TO]
DEVENDRA SINGH THAKUR VS. SHANTIBAI [LAWS(MPH)-2003-12-24] [REFERRED TO]
RAMKISHAN VS. MAHESH AND STATE OF MP [LAWS(MPH)-2012-5-125] [REFERRED TO]
RAKESH PATEL VS. YUDHISTHIR KUMAR PATEL [LAWS(MPH)-2014-1-107] [REFERRED TO]
HAMMAD AHMED VS. ABDUL MAJEED [LAWS(SC)-2019-4-24] [REFERRED TO]
HARIBHAN VS. GULAB SINGH AND OTHERS [LAWS(MPH)-2017-9-21] [REFERRED TO]
MAMATA TRIPATHY VS. ARCON RETREAT OWNERS WELFARE ASSOCIATION AND OTHERS [LAWS(ORI)-2017-5-2] [REFERRED TO]
OM PARKASH VS. TERRITORY MANAGER [LAWS(P&H)-2006-8-274] [REFERRED TO]
Mani Vyapar Private Ltd. VS. Sanwaria Steel Private Limited [LAWS(ORI)-2009-9-17] [REFERRED TO]
SAMBHUNATH ROUT VS. MALATI DHADA [LAWS(ORI)-2001-12-23] [REFERRED TO]
RUBINA SYED FAIZUDDIN VS. SYED HAMZA [LAWS(TLNG)-2019-12-462] [REFERRED TO]
A K SADANANDAN VS. MANDAKINI [LAWS(KER)-2017-7-165] [REFERRED TO]
D S PATIL VS. SOMASHEKAR D PATIL [LAWS(KAR)-2008-10-4] [REFERRED TO]
NEHRU PLACE HOTELS VS. DDA [LAWS(DLH)-1990-12-26] [CITED]
SAIPEM S P A VS. JINDAL DRILLING AND INDUSTRIES LTD [LAWS(BOM)-2003-2-66] [REFERRED TO]
J DAULAT SINGH VS. DELHI GOLF CLUB LIMITED [LAWS(DLH)-2002-5-76] [REFERRED TO]
GOYAL MG GASES LIMITED VS. PUNJAB WIRELESS SYSTEMS LIMITED [LAWS(DLH)-2001-9-92] [REFERRED 8.]
SNEH LATA MATHUR VS. BRIJ RAJ BAHADUR [LAWS(DLH)-2002-11-150] [REFERRED]
SARLA RAKHEJA VS. BIMLA AND ORS. [LAWS(DLH)-2014-9-393] [REFERRED TO]
GANPATU & OTHERS VS. STATE OF H P AND OTHERS [LAWS(HPH)-2016-5-393] [REFERRED TO]
USHA MARTIN TELEKOM LIMITED VS. AJIT KUMAR MALLICK [LAWS(CAL)-2001-5-58] [REFERRED TO]
ANDREW YULE AND CO LTD VS. DESCON LTD [LAWS(CAL)-2006-11-27] [REFERRED TO]
NEMAI BASAK VS. KALYANI RAKSHIT [LAWS(CAL)-2004-5-8] [REFERRED TO]
ABDUL MAJEED & ANR VS. HAMMAD AHMED & ORS [LAWS(DLH)-2018-11-275] [REFERRED TO]
VISTRA ITCL (INDIA) LTD. VS. LALIT KUMAR JAIN [LAWS(DLH)-2020-6-38] [REFERRED TO]
GOA INDUSTRIAL DEVELOPMENT CORPORATION VS. SADHANA BUILDERS PVT LTD [LAWS(BOM)-2014-8-169] [REFERRED TO]
SUSHIL KUMAR GUPTA VS. ANIL KUMAR GUPTA [LAWS(DLH)-2007-8-43] [REFERRED TO]
MR. SANGAM R. NARVEKAR S/O RAMA NARVEKAR VS. COSTA RIVER TRANSPORT PVT. LTD. [LAWS(BOM)-2017-11-154] [REFERRED TO]
UNIVERSAL PRIME ALUMINIUM LIMITED VS. COLGATE PALMOLIVE INDIA LIMITED [LAWS(BOM)-2001-1-28] [REFERRED TO]
RASHPAL SINGH AND OTHERS VS. RIMPI AND OTHERS [LAWS(HPH)-2015-9-163] [REFERRED]
RAMESH CHAND VS. TRILOK CHAND [LAWS(HPH)-2014-11-88] [REFERRED TO]
GANGA PRASHAD VS. BALDEV SINGH [LAWS(HPH)-2014-11-102] [REFERRED TO]
NAGENDRA KUMAR RATHI VS. RAJENDRA KUMAR [LAWS(CAL)-2020-3-87] [REFERRED TO]
BALAICHAND SAU VS. BRINDABAN DASADHIKARI [LAWS(CAL)-2019-8-62] [REFERRED TO]
ALL INDIA ANNA DRAVIDA MUNNETRA KAZHAGAM MADRAS VS. K GOVINDAN KUTTY [LAWS(APH)-1996-1-10] [REFERRED TO]
MOHAN TEJPAL THOLAR VS. BHASKAR BHAGWAN KOLI [LAWS(BOM)-2022-6-133] [REFERRED TO]
LYKA LABS LTD VS. UNION OF INDIA [LAWS(GJH)-2011-7-88] [REFERRED TO]
SHRILAL & ORS. VS. DURGALAL & ORS. [LAWS(RAJ)-2016-7-198] [REFERRED TO]
KUWARBEN VALJIBEN PARMAR VS. PATAN MUNICIPALITY [LAWS(GJH)-2007-2-78] [REFERRED TO]
ASHWANI KUMAR DUBEY VS. ANJNI KUMAR DUBEY [LAWS(MPH)-2012-4-32] [REFERRED TO]
R H RADDI VS. V P KEDILAYA [LAWS(KAR)-1999-9-61] [REFERRED TO]
LUCY VARGHESE VS. KOMALAKUMARI AND OTHER [LAWS(KER)-2018-10-236] [REFERRED TO]
HINDUSTAN PETROLIUM CORPORATION LIMITED VS. SRIMAN NARAYAN [LAWS(SC)-2002-7-82] [REFERRED]
ABHINASH KUMAR LOHANI VS. JITENDRA KUMAR SAHOO [LAWS(ORI)-2020-12-8] [REFERRED TO]
R KRISHNAVENI VS. GOVINDARAJULU NAIDU [LAWS(MAD)-2011-2-450] [REFERRED TO]
NIRANJAN RATH VS. KISHORE CH. TRIPATHY [LAWS(ORI)-2014-1-18] [REFERRED TO]
ASHOK ARORA VS. SUPREME COURT BAR ASSOCIATION [LAWS(DLH)-2020-10-20] [REFERRED TO]
NATCO PHARMA LTD. VS. BRISTOL MYERS SQUIBB HOLDINGS IRELAND UNLIMITED COMPANY [LAWS(DLH)-2019-7-174] [REFERRED TO]
MOLOY KUMAR GHOSH VS. SAMARENDRA KUMAR GHOSH [LAWS(CAL)-2012-6-16] [REFERRED TO]
WOODLAND MANUFACTURERS LTD VS. SHANKAR PRASAD GARGA [LAWS(CAL)-2014-9-155] [REFERRED TO]
AMITA SARBADHIKARY VS. BANDANA SHOME & ORS [LAWS(CAL)-2019-1-74] [REFERRED TO]
VISHAL GUPTA VS. L AND T FINANCE LIMITED [LAWS(DLH)-2009-9-299] [REFERRED TO]
SARVJEET SINGH VS. PUNJAB & SIND BANK [LAWS(HPH)-2014-5-66] [REFERRED TO]
ATUL NATH VS. AMAN NATH AND ORS. [LAWS(DLH)-2015-10-31] [REFERRED TO]
ASHOKE BOSE VS. KESHARSHYAM CONSTRUCTION PVT LTD [LAWS(CAL)-2011-8-130] [REFERRED TO]
AKHIL KUMAR AND OTHERS VS. ANIL KUMAR & OTHERS [LAWS(HPH)-2017-11-78] [REFERRED TO]
SANDEEP KAPILA VS. STATE BANK OF INDIA & ANOTHER [LAWS(HPH)-2018-1-77] [REFERRED TO]
TULSHI RAM VS. THE SUPERINTENDING ENGINEER, HPPWD AND ORS. [LAWS(HPH)-2015-10-78] [REFERRED TO]
DANDA ANKAMMA VS. RAVIPATI VENKAIAH [LAWS(APH)-1996-7-101] [REFERRED TO]
BAY HOME PROPERTIES DEVELOPERS PVT. LTD VS. NATIONAL PROPERTIES BUILDERS AND DEVELOPERS [LAWS(BOM)-2019-12-26] [REFERRED TO]
SUZLON ENERGY LTD. VS. VISHAL PLASTOMAR PVT. LTD. [LAWS(GJH)-2007-9-72] [REFERRED]
IQBALBHAI HUSHENBHAI PADAYA VS. MAHESHKANT DHIRAJLAL VASAVADA [LAWS(GJH)-2010-2-413] [REFERRED TO]
HINDUSTAN ENGINEERING AND CONSTRUCTION CO VS. KALINDI CO OP HOUSING SOCIETY LIMITED [LAWS(GJH)-1991-8-23] [REFERRED TO]
K. NABI RASOOL VS. SIVA PRASAD [LAWS(APH)-2022-3-79] [REFERRED TO]
CHALASANI KALYANI LEELA VS. CHALASANI SOURI RAJA PERUMALLU [LAWS(APH)-2017-8-2] [REFERRED TO]
HIROO KHUSHALANI VS. BAKER HUGHES LTD [LAWS(DLH)-2000-7-16] [REFERRED . [PARA 8]]
SARASWATI DEVI SHARMA VS. SUSHIL KUMAR SHARMA [LAWS(DLH)-2001-5-132] [REFERRED TO]
ANWAR FARAMOSH KHAN VS. MAHENDRAKUMAR JUGALKISHORE GUPTA [LAWS(BOM)-2004-1-33] [REFERRED TO]
CHAIRMAN SECRETARY BHADRESHWAR CO OP HOSG SOC VS. MAHARAJ SAMOSA CENTRE PROP BABULAL HARIRAM [LAWS(GJH)-2005-8-35] [REFERRED TO]
JIVANLAL PRITILAL C O RAMESH R THAKUR VS. JASHODABEN BABUBHAI PARMAR [LAWS(GJH)-1998-10-7] [REFERRED TO]
MANDAVI DEVI CHANDRAKAR VS. TARENDRA KUMAR [LAWS(CHH)-2019-12-149] [REFERRED TO]
KHOMANLAL CHANDRAKAR VS. TARENDRA KUMAR [LAWS(CHH)-2019-12-171] [REFERRED TO]
BUDHA VS. OM PARKASH [LAWS(P&H)-1995-7-178] [REFERRED]
AJMER SINGH VS. IMPROVEMENT TRUST KHANNA [LAWS(P&H)-1995-8-50] [REFERRED TO]
SAKTHI DURGA BUILDERS AND DEVELOPERS VS. P S RAMAN [LAWS(MAD)-2006-12-149] [REFERRED TO]
PRABHA SHARMA VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2015-6-32] [REFERRED TO]
AMBALAL VS. DADHIMATI MATAJI MANDIR [LAWS(RAJ)-2013-8-2] [REFERRED TO]
CHANDRA MOHAN BEHERA (SINCE DEAD) THROUGH L RS VS. SARBESWAR NAYAK AND OTHERS [LAWS(ORI)-2018-4-10] [REFERRED TO]
SAMIR NARAIN BHOJWANI VS. AURORA PROPERTIES AND INVESTMENTS AND ANR [LAWS(SC)-2018-8-52] [REFERRED TO]
BHOLESWAR SAHU VS. RAMA CH BEHERA [LAWS(ORI)-2000-5-18] [REFERRED TO]
XAVIER INSTITUTE OF MANAGEMENT VS. SWAPNA HARRISON [LAWS(ORI)-2010-2-29] [REFERRED TO]
PRAHALLAD CH MOHANTY VS. SURENDRA NATH MOHANTY [LAWS(ORI)-2008-3-16] [REFERRED TO]
STATE FOREST CORP , J&K VS. NAZIR AHMAD BABA [LAWS(J&K)-2008-12-50] [REFERRED TO]
GUJJALA HULAGAPPA VS. LAKSHMIDEVAMMA [LAWS(KAR)-2007-11-21] [REFERRED TO]
CHATHAN MADHAVI VS. DARSANA VASTHRALAYAM AND ORS. [LAWS(KER)-2015-1-276] [REFERRED TO]
SATYA PRAKASH VS. IST ADDITIONAL DISTRICT JUDGE [LAWS(ALL)-2002-3-63] [REFERRED TO]
SHRIMATI SATU BALA DASSI VS. CHATURANAN SAHA [LAWS(CAL)-2014-3-72] [REFERRED TO]
ASHOK KUMAR SAXENA VS. NARESH KUMAR GUPTA [LAWS(ALL)-2011-5-86] [REFERRED TO]
UPKAR SAHKARI AVAS SAMITI LTD VS. BHAGWAN GOYAL [LAWS(ALL)-2012-1-275] [REFERRED TO]
HAJI ZAFRUDDIN VS. FIROZUDDIN [LAWS(DLH)-2019-7-231] [REFERRED TO]
BHAGIRATH VS. RAMPRASAD [LAWS(BOM)-2010-4-84] [REFERRED TO]
RAFIQUE BARKATULLA KHAN VS. SHAHENSHAH HUSSAIN IQBAL MUNSHI [LAWS(BOM)-2011-9-191] [REFERRED TO]
ZARINA SHEIKH VS. YEDADI LAXMINARAYAN RAO AND ORS. [LAWS(BOM)-1996-8-120] [REFERRED TO]
UNIVERSAL PRIME ALUMINIUM LIMITED VS. COLGATE PALMOLIVE INDIA LIMITED [LAWS(BOM)-2001-1-75] [REFERRED]
KRISHNA PAPERS MILLS AND INDUSTRIES LIMITED VS. NATVAR PARIKH INDUSTRIES LIMITED [LAWS(DLH)-2002-12-80] [REFERRED TO]
SHAMMI NAGAPAL VS. SUDHIR NAGAPAL [LAWS(BOM)-2008-5-3] [REFERRED TO]
Deepak Eknath Dhavan VS. Anwar Faramosh Khan [LAWS(BOM)-2004-3-111] [REFERRED TO]
RAMESHBHAI POCHABHAI MARAND VS. SATIBEN [LAWS(GJH)-2019-10-92] [REFERRED TO]
DASARI LAXMI VS. BEJJENKI SATHI REDDY [LAWS(APH)-2014-10-24] [REFERRED TO]
HYDERABAD CRICKET ASSOCIATION REP BY ITS HONORARY SECRETARY SRI D S CHALAPATHI VS. VISAKHA INDUSTRIES LIMITED REP BY ITS AUTHORIZED SIGNATORY SRI K V SOORINARAYANAN [LAWS(APH)-2011-10-26] [REFERRED TO]
KULWANT SINGH VS. LALJEE KENT [LAWS(DLH)-2009-9-226] [REFERRED TO]
R.C. GOEL VS. INDIAN RAILWAYS CATERING & TOURISM CORPORATION [LAWS(DLH)-2007-5-281] [REFERRED TO]
NEW INDIA ASSURANCE CO VS. H P NAGAR VIKAS PRADHIKARAN [LAWS(HPH)-2001-1-9] [REFERRED TO]
NATIONAL PROPERTIES THROUGH ITS PROPRIETOR SANJAY GHANSHAM JUMANI VS. SINDHI IMMIGRANTS CO-OPERATIVE HOUSING SOCIETY LTD & ORS [LAWS(BOM)-2019-5-41] [REFERRED TO]
BHUVNESHWARI FOUNDARY THROUGH PARSHOTTAM GOKALDAS VS. PASCHIM GUJARAT VIJ CO. LTD [LAWS(GJH)-2012-10-217] [REFERRED TO]
ARUN KAPUR VS. ATUL KAPUR [LAWS(MAD)-2008-3-21] [REFERRED TO]
BABULAL RANKA VS. P S THIYAGARAJAN [LAWS(MAD)-2007-7-22] [REFERRED TO]
UNIVERSAL PETRO CHEMICALS LIMITED VS. BP P L C [LAWS(CAL)-2005-1-17] [REFERRED TO]
ANDREW YULE AND COMPANY LIMITED VS. DESCON LIMITED [LAWS(CAL)-2008-2-8] [REFERRED TO]
KALYAN MUKHERJEE VS. RA­HUT SYNDICATE [LAWS(CAL)-1990-8-1] [REFERRED TO]
ASHIM RANJAN DAS VS. BIMALA GHOSH [LAWS(CAL)-1991-2-27] [REFERRED TO]
AMARJEET SINGH SACHDEVA VS. ASHOK MONGA [LAWS(DLH)-2014-12-175] [REFERRED TO]
BARUN KUMAR NAHAR VS. PARUL NAHAR [LAWS(DLH)-2013-2-65] [REFERRED TO]
MUSIC BROADCAST PVT LTD VS. SUPER CASSETTE INDUSTRIES LTD [LAWS(DLH)-2011-9-22] [REFERRED TO]
KAMAL JEET SINGH & OTHERS VS. NARMEET SINGH [LAWS(HPH)-2018-5-57] [REFERRED TO]
B RAJAMMA VS. S ANANTHAKRISHNAN POTTI [LAWS(KER)-1990-8-36] [REFERRED TO]
SMT. NINGOMBAM (O) KUMUDINI DEVI VS. SHRI NINGOMBAM BIRA SINGH [LAWS(MANIP)-2016-7-16] [REFERRED TO]
SUBRAJIT DAS VS. CHIEF DIVISIONAL RETAIL SALES MANAGER, INDIAN OIL CORPORATION LIMITED, BHUBANESWAR [LAWS(ORI)-2017-5-78] [REFERRED TO]
K V NATARAJAN VS. K V ANANTHARAJ [LAWS(MAD)-2008-4-136] [REFERRED TO]
HAFIZULLA VS. SHRI PURAN CHAND JAIN [LAWS(MPH)-2017-2-1] [REFERRED TO]
AMERICAN PRESIDENT LINES LIMITED VS. PUNJAB CONCAST STEELS LIMITED [LAWS(P&H)-1997-4-81] [REFERRED TO]
MANOHAR PRASAD SINHA, S/O LATE MADAN MOHAN PRASAD VS. PAWAN KUMAR MISHRA, S/O AWDHESH KUMAR MISHRA [LAWS(PAT)-2018-4-113] [REFERRED TO]
NATIONAL INSURANCE COMPANY LTD, CHANDIGARH VS. R. HARCHARAN SINGH BHULLAR AND OTHERS [LAWS(P&H)-1991-8-142] [REFERRED TO]
TARLOCHAN SINGH VS. BHAJAN SINGH [LAWS(P&H)-1992-2-249] [REFERRED]
PURSHOTTAM VISHANDAS RAHEJA VS. SHRICHAND VISHANDAS RAHEJA [LAWS(SC)-2011-5-49] [REFERRED TO]
ANILKUMAR VS. K. RAJENDRAN [LAWS(KER)-2021-2-69] [REFERRED TO]
BHANUMATHI VS. K. ABDURAHIMAN HAJI [LAWS(KER)-2022-9-14] [REFERRED TO]
PRAMOD KUMAR PATTASANI VS. RAMA MURTY PATRA [LAWS(ORI)-2000-8-35] [REFERRED TO]
C. VIJAYALAKSHMI VS. AMMINI AMMA [LAWS(KER)-2011-2-551] [REFERRED TO]
BALBIR SINGH VS. HARMANJEET SINGH [LAWS(P&H)-2019-11-68] [REFERRED TO]
SHAROKH KERSI NIKORAWALLA VS. KHORSHED FAREDOON DALAL AND ORS [LAWS(BOM)-2019-4-299] [REFERRED TO]
KALUBHAI NANKABHAI PATGIR VS. MANAGER AFCONC INFRASTRUCTURE LTD [LAWS(GJH)-2010-2-422] [REFERRED TO]
INFOTECH CONSUMER SERVICE LTD VS. GUJARAT NARMADA VALLEY FERTILIZERS CO LTD [LAWS(GJH)-2009-7-160] [REFERRED TO]
TECNIMONT ICB PVT LTD VS. AFCONS INFRASTRUCTURE LTD [LAWS(GJH)-2013-8-63] [REFERRED TO]
SHAKIL MEER KHAN VS. PROBAL S RAY [LAWS(BOM)-2007-9-62] [REFERRED TO]
V BHAGAT IN PERSON VS. D BHAGAT [LAWS(DLH)-1996-3-39] [REFERRED]
JUGAN MEHTA VS. SHAM SUNDER GULATI [LAWS(DLH)-2006-1-176] [REFERRED TO]
SUNSHINE INDIA PVT LTD VS. BHAI MANJIT SINGH (HUF) [LAWS(DLH)-2015-5-166] [REFERRED TO]
GULSHAN SETHI VS. RAJAN DHALL [LAWS(DLH)-2012-5-392] [REFERRED TO]
PARMOD DHAWAN VS. MES BUILDERS ASSOCIATION OF INDIA [LAWS(DLH)-2012-8-87] [REFERRED TO]
M/S.GOLDSTAR METAL SOLUTIONS PVT.LTD VS. SHRI DATTARAM GAJANAN KAVTANKAR [LAWS(BOM)-2013-3-42] [REFERRED TO]
HUKAM RAM VS. SANGAT RAM [LAWS(HPH)-2014-1-7] [REFERRED TO]
SHAMSHAD MEHBOOB ALI VS. MOHAMED MEHBOOB ALI [LAWS(BOM)-2017-4-1] [REFERRED TO]
AMIT SINHA VS. SUMIT MITTAL [LAWS(DLH)-2011-2-32] [REFERRED TO]
CENTRAL BANK OF INDIA VS. USHA ALUMINIUM INDUSTRIES [LAWS(CAL)-1995-5-20] [REFERRED TO]
SANKAR GHOSH VS. RAKSHIT KUMAR GHOSH [LAWS(CAL)-2002-3-9] [REFERRED TO]
ASSAM STATE ELECTRICITY BOARD VS. RAJEN KALITA [LAWS(GAU)-2000-6-41] [REFERRED TO]
BHASKAR GAYEN VS. SUBHADIP MULLICK [LAWS(CAL)-2012-3-77] [REFERRED TO]
BHARAT PETROLEUM CORPORATION LTD VS. RAJESH SHARMA [LAWS(ALL)-2015-2-108] [REFERRED TO]
SMT. HAMEEDA BEGUM VS. SHRI INDER KUMAR JAIN [LAWS(MPH)-2017-2-2] [REFERRED TO]
SHAHZADI BEGUM VS. MOHAMMED YUSUF KHAN [LAWS(CHH)-2020-1-77] [REFERRED TO]
MUTYALA SRI RANA RAMA SRINIVAS VS. BOPPANA KRISHNA CHOWDARY [LAWS(APH)-2009-4-91] [REFERRED TO]
KEMPARAJU VS. BAGHYAMMA [LAWS(KAR)-2016-2-21] [REFERRED TO]
MAHIPATSINH HIMATSINH JADEJA VS. PANNALAL KHEMCHAND MODI [LAWS(GJH)-1996-12-48] [REFERRED TO]
SURJEET SINGH VS. PRINCIPAL, WOODLAND [LAWS(J&K)-2007-7-18] [REFERRED TO]
BHARAT SANCHAR NIGAM LTD. VS. CHANNEL VAS SERVICES INDIA PVT. LTD. [LAWS(DLH)-2021-9-38] [REFERRED TO]
SHRIVATS RATHI & ANR. VS. ANIL RATHI & ORS. [LAWS(DLH)-2021-1-2] [REFERRED TO]
MOHIT SARAF VS. RAJIV K. LUTHRA [LAWS(DLH)-2021-1-9] [REFERRED TO]
LUXE PASSION PRIVATE LIMITED VS. FREEDOM ROOST [LAWS(DLH)-2021-1-152] [REFERRED TO]
HAZARI LAL VS. JUGAL KISHORE [LAWS(MPH)-1998-3-1] [REFERRED TO]
UJAGAR SINGH VS. KARNAIL SINGH [LAWS(P&H)-1992-9-163] [REFERRED TO]
METRO MARINS VS. BONUS WATCH COMPANY PRIVATE LIMITED [LAWS(SC)-2004-9-113] [REFERRED TO]
KRISHNA MINOR VS. STATE OF HARYANA [LAWS(SC)-1994-7-105] [DISTINGUISHED]
REGHUVARAN VS. JAYESH [LAWS(KER)-2020-11-547] [REFERRED TO]
GOLDEN IMPORTERS VS. UNION OF INDIA [LAWS(KER)-2020-7-74] [REFERRED TO]
JOSEPH CHERIAN VS. CELINE THOMAS [LAWS(ORI)-1998-10-12] [REFERRED TO]
FIRST VS. SECOND [LAWS(MAD)-2012-1-114] [REFERRED TO]
APPUKUTTAN NAIR VS. HYDROSE [LAWS(KER)-2003-8-65] [REFERRED TO]
RAJESH KUMAR VS. MANOJ JAIN [LAWS(DLH)-1998-6-1] [REFERRED]
ESSEX FARMS PVT LIMITED VS. DELHI TRANSPORT CORPORATION [LAWS(DLH)-1995-9-81] [REFERRED]
TRANSWORLD SHIPPING SERVICES PRIVATE LIMITED VS. CENTRAL WAREHOUSING CORPORATION [LAWS(DLH)-1991-2-71] [REFERRED]
ASHOK KUMAR VS. VIMAL KUMAR [LAWS(RAJ)-2014-6-12] [REFERRED TO]
RAMBAHADUR PRAJAPATI VS. NATTHI SINGH AND OTHERS [LAWS(MPH)-2018-7-226] [REFERRED TO]
INDIAN OVERSEAS BANK VS. MERTINEZ ENGINEERING LIMITED [LAWS(P&H)-1993-8-35] [REFERRED TO]
CHERIAN ABRAHAM VS. MADRAS MEDICAL MISSION, NO 4-A, CHENNAI [LAWS(MAD)-2020-12-131] [REFERRED TO]
SALIM VS. FIRST ADDITIONAL CIVIL JUDGE SENIOR DIVISION SAHARANPUR [LAWS(ALL)-1996-1-40] [REFERRED TO]
VISHAL RETAIL LTD VS. KATARIA AUTOMOBILES LTD [LAWS(GJH)-2010-1-122] [REFERRED TO]
MANIYARI HOTELS PVT LTD VS. AIHAANA ACHARIYA SHARMA [LAWS(BOM)-2021-7-60] [REFERRED TO]
PRAVARA RENEWABLE ENERGY LTD VS. PADMASHRI DR. VITTHALRAO VIKHE PATIL [LAWS(BOM)-2022-4-56] [REFERRED TO]
SAMIR NARAIN BHOJWANI VS. AURORA PROPERTIES & INVESTMENTS [LAWS(BOM)-2018-7-60] [REFERRED TO]
RAJ KHURANA VS. AMRAWATI MADAN [LAWS(DLH)-2009-8-246] [REFERRED TO]
JENSON AND NICHOLSON INDIA LTD VS. ASSHA CO OPERATIVE HOUSING SOCIETY LIMITED [LAWS(CAL)-1993-10-10] [REFERRED TO]
STATE OF WEST BENGAL VS. RAIGANJFLOUR MILL PVT LTD [LAWS(CAL)-2011-5-21] [REFERRED TO]
SHREE KRISHNA APARTMENT PRIVATE LIMITED VS. U K DEVELOPERS PRIVATE LIMITED [LAWS(CAL)-2011-6-63] [REFERRED TO]
ASHA RANI GUPTA VS. RAJENDER KUMAR [LAWS(DLH)-2012-9-7] [REFERRED TO]
NARESH VS. BEERO [LAWS(DLH)-2013-2-303] [REFERRED TO]
MUKESH KAPIL VS. M/S KANAKDHARA CREDITS PVT. LTD [LAWS(DLH)-2013-5-179] [REFERRED TO]
SAIRA MOHD ISHAQ VS. NMARIYAM SATTAR [LAWS(ALL)-2007-5-16] [REFERRED TO]
RATTANINDIA POWER LTD VS. BHARAT HEAVY ELECTRICALS LTD [LAWS(DLH)-2016-8-514] [REFERRED]
SALMAN KHURSHID VS. DELHI PUBLIC SCHOOL SOCIETY [LAWS(DLH)-2018-6-1] [REFERRED TO]
DALMIA CEMENT VS. JAIPRAKASH ASSOCIATES LTD. [LAWS(DLH)-2020-1-102] [REFERRED TO]
UNION OF INDIA VS. CENTRAL ADMINISTRATIVE TRIBUNAL ADDITIONAL BENCH AND SUBHASH CHANDRA SAXENA [LAWS(ALL)-2005-11-103] [REFERRED TO]
MUKHASH SAMPRADAYA VS. BIRASH CH DAS [LAWS(GAU)-1993-5-8] [REFERRED TO]
SMT. MUSARRAT JAHAN & ANOTHER VS. SMT. RAJANI DEVI & 3 OTHERS [LAWS(ALL)-2015-2-342] [REFERRED TO]
GURUDWARA SRI GURU SINGH SABHA AND ANOTHER VS. A.D.J., COURT NO.16, MUZAFFARNAGAR AND 10 OTHERS [LAWS(ALL)-2017-11-446] [REFERRED TO]
SAGARIKA SENAPATI VS. RAMA MANI DEI [LAWS(ORI)-2008-8-73] [REFERRED TO]
REV JOSEPH CHERIAN VS. CELINE THOMAS [LAWS(ORI)-1998-11-27] [REFERRED]
DIVYA VS. STATE OF KERALA [LAWS(KER)-2012-5-328] [REFERRED TO]
PARTHA MUKHERJEE, THE SENIOR MARKETING MANAGER VS. STATE OF BIHAR [LAWS(PAT)-2009-9-63] [REFERRED TO]


JUDGEMENT

V. Ramaswami, J. - (1.)This appeal arises out of notice of motion taken by the plaintiff in Civil Suit No. 2987 of 1987 on the file of the Bombay City Civil Court at Bombay for interim injunction pending the suit restraining defendants 1 to 3 from parting with possession and defendants 4 and 5 from entering into or taking possession and/or remaining in possession or enjoyment of the suit property, namely, Dorab Vila, 29, Perry Cross Road, Bandra, Bombay, or any part or portion thereof. The appellant is the plaintiff and defendants 1 to 5 are respondents 1 to 5.
(2.)The appellant is the owner of an undivided half share in the suit property. The suit property was purchased originally under a deed dated 12th January, 1934 by Cawasji Dorabji Warden, Banubai Warden and the appellant as joint owners. Cawasji Dorabji Warden and Banubai are respectively the father and mother of the appellant. it appears that the superstructure on the land was constructed subsequent to the purchase. At the time when the property was purchased the appellant was a minor. By a registered deed of declaration the appellant (sic) made a declaration that the appellant has an undivided share in the said piece of land and the building erected thereon as joint tenants with the declarants, and that in the event of the appellant's surviving the declarations, he shall by virtue of the said joint tenancy and his survival becomes solely and beneficially entitled to the said piece of land and the building thereon. However, this deed reserved a right to either or both the declarants and the appellant from serving the joint tenancy at any time. On the death of Banubai on 9th June, 1945 the appellant and his father as surviving joint tenants came to own the entire property. Under an agreement dated 23rd of August, 1951 the appellant and his father, who were then the joint tenants of the said property,, agreed to hold the same as tenants in common, each having an equal undivided share therein so that each can dispose of his undivided share in the property and each share become a separate stock of descent. On 16th April, 1952, the appellant's father transferred his undivided half share in the suit property in favour of his another son by name Sohrab, Warden in consideration of the said Sohrab releasing in favour of his father his undivided share in some other property described in the second schedule to that document. Thus the appellant and his brother Sohrab came to hold an equal undivided one-half share each, as tenants in common in respect of the said property.
(3.)Sohrab died intestate on 12th October, 1976 leaving behind him his widow the first respondent and his two minor sons the second and third respondents in this appeal. Respondents 1 to 3 sold their undivided one-half share in the said property to the fourth respondent and his wife under a sale deed dated 16th April, 1987. On the 18th of April, 1987 praying for a decree directing (restraining) respondents 1, 2 and 3 from parting with possession of the said property or any part thereof and/or inducting any third party including respondent 4 into the said property or any part or portion thereof, and for further directions against respondents 4 and 5 from entering Into or taking possession and/or remaining in possession or enjoyment of the suit property from defendants 1, 2 and 3 or otherwise. The fifth respondent was impleaded on the assumption that he and the fourth respondent jointly purchased the property but it is now accepted that he is not one of the purchasers and the property was purchased by the fourth respondents and his wife. Pending the suit the appellant prayed for an interim injunction restraining the respondents 1 to 3 from parting with possession of the said property or any part thereof and/ or inducting the fourth respondent into the suit property or any part or portion thereof and a similar injunction restraining the fourth respondent from entering into or taking possession and/or remaining in possession or enjoyment of the suit property or part thereof.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.