FIRM SRINIWAS RAM KUMAR Vs. MAHABIR PRASAD
LAWS(SC)-1951-2-3
SUPREME COURT OF INDIA
Decided on February 09,1951

FIRM SRINIWAS RAM KUMAR Appellant
VERSUS
MAHABIR PRASAD Respondents


Referred Judgements :-

BIBHABATI DEVI VS. RAMENDRA NARAYAN ROY [REFERRED]



Cited Judgements :-

AJIT KUMAR SAHA VS. ASHIT KUMAR SAHA [LAWS(CAL)-2002-8-6] [REFERRED TO]
MOHUN BAGAN ATHLETIC CLUB VS. DEBA PRASAD MUKHERJEE [LAWS(CAL)-2003-5-16] [REFERRED TO]
PLANT DEALERS ASSOCN PVT LTD VS. SATISH CHANDRA SANWALKA [LAWS(CAL)-2005-9-2] [REFERRED TO]
KANIGOLLA LAKSHAMANA RAO VS. GUDIMETIA RATNA MANIKYAMBA [LAWS(APH)-2003-1-47] [REFERRED TO]
M SHIVA KUMAR VS. A BAL REDDY [LAWS(APH)-2006-9-124] [REFERRED TO]
VASA SOMA SUNDARA ANDAL SAMPOORJA SARASWATHI AND ORS. VS. KONDURU LOKA VISWA APPALA NAGA AND ORS. [LAWS(APH)-2015-9-17] [REFERRED TO]
MD ZIAUL HAQUE VS. CALCUTTA VYAPER PRATISTHAN [LAWS(CAL)-1966-3-20] [REFERRED TO]
CALCUTTA NATIONAL BANK LTD VS. RANGAROON TEA CO LTD [LAWS(CAL)-1966-8-8] [REFERRED TO]
DALIM KUMAR SAIN VS. NANDARANI DASSI [LAWS(CAL)-1969-8-4] [REFERRED TO]
GHULAM MOHIUDDIN VS. OFFICIAL ASSIGNEE CALCUTTA [LAWS(CAL)-1977-7-25] [REFERRED TO]
D S MERAMWALA BHAYAWALA VS. BAI SHRI AMARBA JETHSURBHAI [LAWS(GJH)-1967-11-4] [REFERRED]
HARI SINGH VS. S S JOGI [LAWS(DLH)-2002-8-191] [REFERRED TO]
ATMA RAM VS. PARAS RAM [LAWS(HPH)-1971-3-4] [REFERRED TO]
MALLAPPA REVANAPPA DONGAON VS. GURUSIDDAPPA DANAPPA PAWALE [LAWS(KAR)-1996-4-40] [FOLLOWED ON]
LAKSHMI RATAN COTTON MILLS CO LTD VS. J K JUTE MILLS CO LTD [LAWS(ALL)-1956-12-21] [REFERRED TO]
RUKMANIYA D/O. LATE NANHKA VS. JAYMANIYA [LAWS(CHH)-2019-12-159] [REFERRED TO]
MARGARET GEORGE CHANDAMANNIL VS. CHANDAMANNIL MANANMAN GEORGE [LAWS(DLH)-1975-8-2] [REFERRED TO]
VAGHELA RAGHUVIRSINH VS. PRATABA WD/O.ADESINH DALALBHAI [LAWS(GJH)-2012-2-575] [REFERRED TO]
PHUNGAN VS. CHHAJJU RAM [LAWS(J&K)-1985-4-7] [REFERRED TO]
VIJAYA N VITHAL VS. M H TALAGERI [LAWS(KAR)-1985-5-1] [REFERRED TO]
KHALI PANIGRAHI VS. KAMALA DEVI [LAWS(ORI)-1966-11-14] [REFERRED TO]
Aratibala Dash VS. State of Orissa [LAWS(ORI)-2008-12-20] [REFERRED TO]
MAHADULAL VS. CHIRONJI LAL [LAWS(MPH)-1962-5-8] [REFERRED TO]
GOPI RAM GOYAL AND OTHERS VS. NATIONAL HEART INSTITUTE AND OTHERS [LAWS(NCD)-2001-2-84] [REFERRED TO]
BIBI SADDIQA FATIMA VS. SAIYED MOHAMMAD MAHMOOD HASAN [LAWS(SC)-1978-5-13] [DISTINGUISHED]
TRIGUN PRASAD ROY AND ORS. VS. UMA DEVI AND ORS. [LAWS(PAT)-2016-3-51] [REFERRED TO]
POONAM CHAND VS. DHINGAR MAL [LAWS(RAJ)-1962-3-1] [REFERRED TO]
HETRAM VS. BHADARRAM [LAWS(RAJ)-1973-12-8] [REFERRED TO]
M MOHAMMED VS. A NARAYANA RAO [LAWS(KER)-1973-6-6] [REFERRED TO]
KUNHAMBU VS. KUNHAYISSUMMA [LAWS(KER)-1976-9-7] [REFERRED TO]
SURENDRANATH PATRO VS. SURESH KUMAR PADHI [LAWS(ORI)-2017-12-53] [REFERRED TO]
STATE OF BIHAR VS. MOTILAL CHAMARIA [LAWS(PAT)-1963-4-21] [REFERRED TO]
JOSEPH SEVERANCE VS. BENNY MATHEW [LAWS(SC)-2005-9-82] [REFERRED TO]
PANCHU GOPAL SAHA DEFENDANT VS. USHA RANI MODAK PLAINTIFF [LAWS(CAL)-1987-4-8] [REFERRED TO]
YUMNAM IBOBI SINGH VS. YUMNAM YAIMA SINGH [LAWS(GAU)-1992-8-1] [REFERRD TO]
PALICHETTY LATCHANNA ALIAS LAXMAN RAO VS. GIDUTHURI APPA RAO [LAWS(APH)-1981-6-16] [REFERRED TO]
BHIMAVARAPU PRASADA REDDY VS. BHIMAVARAPU BUTCHI REDDY [LAWS(APH)-1997-8-37] [REFERRED TO]
RADHYESHAM RAMKARAN CHOUBE VS. A S MOGARE [LAWS(BOM)-2014-10-122] [REFERRED TO]
PAREKH BROTHERS VS. KARTICK CHANDRA SAHA [LAWS(CAL)-1968-3-11] [REFERRED TO]
NEW SHORROCK MILLS VS. SOMABHAI MATHURBHAI PATEL [LAWS(GJH)-1982-6-3] [REFERRED]
BANGALORE DEVELOPMENT AUTHORITY VS. VYSYA BANK LIMITED BANGALORE [LAWS(KAR)-2005-2-58] [REFERRED TO]
NAND KISHORE VS. SUKARA [LAWS(CHH)-2018-10-65] [REFERRED TO]
GAJUBHA (GAJENDRASINH) BHIMAJI JADEJA AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(GJH)-2014-2-202] [REFERRED TO]
GWASHA LAL VS. R B THAKAR KARTAR SINGH [LAWS(J&K)-1958-7-3] [REFERRED TO]
STATE OF J&K VS. GOODWILL FOREST LESSEES [LAWS(J&K)-1973-6-1] [REFERRED TO]
ACHUTHAN PILLAI VS. CHELLATHANGAM [LAWS(MAD)-1999-8-143] [REFERRED TO]
BANAMALI MOHAPATRA VS. GOPINATH JEW [LAWS(ORI)-1962-4-4] [REFERRED TO]
GIRIJA VS. NAGAMANI [LAWS(MAD)-2020-8-420] [REFERRED TO]
AEZ INFRATECH PVT LTD VS. VIBHA GOEL & ANR. [LAWS(DLH)-2017-8-40] [REFERRED TO]
KURAPATI VENKATA MALLAYYA VS. THONDEPU RAMASWAMI AND CO [LAWS(SC)-1962-12-37] [REFERRED TO]
M.SIDDIQ VS. MAHANT SURESH DAS [LAWS(SC)-2019-11-30] [REFERRED TO]
RAMPADARATH THAKUR VS. HARI NARAIN PRASAD [LAWS(PAT)-1964-12-3] [REFERRED TO]
RAMAYAN PRASAD VS. GULABO KUER [LAWS(PAT)-1966-4-9] [REFERRED TO]
TRIBHUVANSHANKAR VS. AMRUTLAL [LAWS(SC)-2013-11-12] [REFERRED TO]
JAYA SEN VS. SUJIT KUMAR SARKAR [LAWS(CAL)-1997-9-16] [REFERRED TO]
P.M. MOHAN VS. SHAIK RIYAZ AHMED [LAWS(APH)-2016-11-72] [REFERRED TO]
AKA LOGISTIC PRIVATE LIMITED VS. DAMODAR VALLEY CORPORATION [LAWS(CAL)-2015-7-33] [REFERRED TO]
ARJEES WOOL AND FUR INDUSTRIES PVT LTD VS. ALLAHABAD BANK [LAWS(ALL)-1991-4-59] [REFERRED TO]
PREETI VS. SANDEEP ASTHANA [LAWS(ALL)-2017-9-11] [REFERRED TO]
M/S. VAISHNAVI SAI SHRI MAHALAXMI JAGDAMBA SHIKSHAN SANSTHA VS. PURVA VIDARBHA MAHILA PARISHAD [LAWS(BOM)-2021-7-27] [REFERRED TO]
NEW CHURULIA COAL CO LTD VS. UNION OF INDIA [LAWS(CAL)-1959-4-10] [REFERRED TO]
MIR NIYAMATH ALI KHAN VS. COMMERCIAL AND INDUSTRIAL BANK LIMITED [LAWS(APH)-1967-11-25] [REFERRED TO]
K KISHORE AND CONSTRUCTION HUF VS. ALLAHABAD BANK [LAWS(DLH)-1998-1-58] [REFERRED]
KAMARBAI VS. BADRINARAYAN [LAWS(BOM)-1976-7-3] [REFERRED TOR.]
NAND KISHORE VS. A MIST ROPANIBAI (DELETED) [LAWS(CHH)-2018-10-62] [REFERRED TO]
VAGHELA RAGHUVIRSINH VS. PRATAPBA WD/O ADESINH DALALBHAI [LAWS(GJH)-2013-2-222] [REFERRED TO]
SOBANA BAI VS. S EPPSI [LAWS(MAD)-1984-9-30] [REFERRED TO]
A RADHAKRISHNAN VS. AUVADAI AMMAL [LAWS(MAD)-1992-9-27] [REFERRED TO]
Motilal Damji VS. Champabai Manikchand [LAWS(MPH)-1960-3-18] [REFERRED TO]
HAVELLS INDIA LIMITED VS. PANASONIC LIFE SOLUTIONS INDIA PVT LTD [LAWS(DLH)-2022-5-316] [REFERRED TO]
SWAROOP DEVI VS. MURTI BHAGWAN SATYA NARAINJI [LAWS(RAJ)-2007-10-5] [REFERRED TO]
SUCHIT SINGH VS. HIRA LAL RAI [LAWS(PAT)-2010-1-67] [REFERRED TO]
RAMA NAIDU VS. S K PARTHASARATHY NAIDU [LAWS(MAD)-2001-9-28] [REFERRED TO]
GANGA MALLIK VS. DADA MALLIK & OTHERS [LAWS(ORI)-2018-2-48] [REFERRED TO]
MUNICIPAL COMMITTEEKISHANGARH VS. MAHARAJA KISHANGARH MILLS LTD [LAWS(RAJ)-1959-12-17] [REFERRED TO]
CHANDRA KUMAR VS. KANKU BAI [LAWS(RAJ)-1991-5-45] [REFERRED TO]
SAMASTH PANCH JAIN SWETAMBAR STHANAKWASI BAIS SAMPRADAYA BHADSODAS REPRESENTATIVES MOHANLAL AND BHANWARLAL R/O BHANDSODA DISTRICT CHITTORGARH VS. SHRI MOTILAL [LAWS(RAJ)-1992-2-3] [REFERRED TO]
MD. MUCHABBIR ALI VS. NIHAR BINDU DEB @ NITHU DEB [LAWS(TRIP)-2014-9-29] [REFERRED TO]
RAJENDRA TIWARY VS. BASUDEO PRASAD [LAWS(SC)-2001-10-119] [REFERRED]
DHANAPATI DUTTA VS. GITA DUTTA AND OTHERS [LAWS(CAL)-1986-6-52] [REFERRED]
MAKALI ENGG WORKS PVT LTD VS. DAHOUSIE PROPERTIES LTD [LAWS(CAL)-2000-12-24] [REFERRED TO]
KTC KOREA CO LTD VS. HOBB INTERNATIONAL PRIVATE LTD [LAWS(CAL)-2004-3-62] [REFERRED TO]
RAJENDRA SINGH LODHA VS. AJOY KUMAR NEWER AND ORS. [LAWS(CAL)-2007-10-64] [REFERRED TO]
KRISHNABAI C KADAM VS. WELLWORTH DEVELOPERS [LAWS(BOM)-2000-4-77] [REFERRED TO]
CHEEDELLA RADHAKRISHNA SHARMA AND ORS. VS. RADHAKRISHNAMURTHY AND ORS. [LAWS(APH)-2014-9-176] [REFERRED TO]
RAJANI RAJBANGSHI VS. NATGHAR [LAWS(GAU)-2019-11-118] [REFERRED TO]
K RAMI REDDY VS. P RAMI REDDY [LAWS(APH)-1995-4-45] [REFFERRED TO]
SHIPPING CORPORATION OF INDIA LTD VS. LAL BAVTA HOTEL AUR BAKERY MAZDOOR UNION & ANR [LAWS(BOM)-2016-7-218] [REFERRED]
RAMASHANKAR PROSAD VS. SINDRI IRON FOUNDRY P LTD [LAWS(CAL)-1965-9-13] [REFERRED TO]
KRISHNA DEVI VS. ADDL CIVIL JUDGE BIJNOR [LAWS(ALL)-1984-11-8] [REFERRED TO]
SHANKER LAL VS. USHA SHRIVASTAVA [LAWS(CHH)-2021-2-122] [REFERRED TO]
Manas Kumar Chatterjee VS. Pratibha Saha [LAWS(JHAR)-2002-3-106] [REFERRED TO]
CHIEF SECRETARY VS. MATHAI KURIAKOSE [LAWS(KER)-1988-2-2] [REFERRED TO]
S MANOHAR VS. E K GOVINDARAJA SETTY [LAWS(KAR)-1994-10-35] [REFERRED TO]
ANIL KUMAR K VS. AJITH [LAWS(KER)-2012-10-454] [REFERRED TO]
ASHOK PANDEY VS. CHANDRAMATHIAMMA [LAWS(KER)-2013-12-45] [REFERRED TO]
TRIBHAWAN KUMAR VS. GITA RAM KALSY, ADVOCATE [LAWS(P&H)-1985-12-40] [REFERRED TO]
Arundhati Mishra VS. Shriram Charitra Pandey [LAWS(MPH)-1993-9-47] [REFERRED TO]
SOM PARKASH VS. KARAM DASS [LAWS(P&H)-2008-3-99] [REFERRED TO]
MANI MUTHUSWAMY VS. P SOUNDAPANDIYAN [LAWS(MAD)-1996-1-94] [REFERRED TO]
V KAMALAKSHA PAI VS. KESHAVA BHATTA [LAWS(KER)-1971-6-15] [REFERRED TO]
RATHNAVELU VS. S.LAKSHMI AMMAL [LAWS(MAD)-2020-3-113] [REFERRED TO]
ANIRUDHA PANDA .DEAD. THROUGH VS. JYOTSHNAMAYEE PANDA AND OTHER [LAWS(ORI)-2017-12-13] [REFERRED TO]
AKSHAYA KUMAR BRAHMA AND ANOTHER VS. GAYATRIRANI BRAHMA AND ANOTHER [LAWS(ORI)-2018-4-1] [REFERRED TO]
GANGA RAM VS. RISAL SINGH [LAWS(P&H)-1973-3-2] [REFERRED TO]
STATE OF RAJASTHAN VS. ASSOCIATED STONE INDUSTRIES KOTA LTD [LAWS(RAJ)-1970-8-13] [REFERRED TO]
BISHNU KALA KARKI DHOLI VS. BISHNU MAYA DARJEENI [LAWS(SIK)-1978-3-2] [REFERRED TO]
PHURBA LEPCHA VS. MORBU LAGAY KAZI [LAWS(SIK)-1981-12-3] [REFERRED TO]
DEVI PRASAD VS. VIDYAWATI ALIAS BIDDO [LAWS(UTN)-2005-8-8] [REFERRED TO]
RAJENDRA TIWARY VS. BASUDEO PRASAD [LAWS(SC)-2001-11-37] [REFERRED]
STATE OF U.P. VS. ASHOK KUMAR [LAWS(ALL)-2014-8-33] [REFERRED TO]
PROVAT KUMAR CHATTERJEE VS. GITA CHATTERJEE [LAWS(CAL)-1994-3-16] [REFERRED TO]
MANOJ DEVI VS. MUNICIPAL COMMISSIONER CMC [LAWS(CAL)-2004-2-10] [REFERRED TO]
FAIRFEST MEDIA LTD. VS. ITE GROUP PLC [LAWS(CAL)-2015-1-2] [REFERRED TO]
BHAURAOSANTOSHRAO GAME VS. NATTHUNANBA MIRASHE [LAWS(BOM)-2003-8-50] [REFERRED TO]
M I QUERESHI YASIN MOHAMMAD VS. KHATOONBI M A QADAR [LAWS(BOM)-2004-3-177] [REFERRED TO]
POMINDER KUMAR CHHABRA VS. STATE [LAWS(DLH)-2010-9-265] [REFERRED TO]
SEWALI SAIKIA VS. DIPTI RANI BORA [LAWS(GAU)-2010-11-38] [REFERRED TO]
NEW CHURULIA COAL CO LTD VS. UNION OF INDIA [LAWS(CAL)-1955-8-2] [REFERRED TO]
SUNIL BUCKSHEE VS. K.M. BUCKSHEE [LAWS(DLH)-2013-9-366] [REFERRED TO]
NEW INDIA ASSURANCE COMPANY LIMITED VS. RAMAKRISHNA VASU SHETTY [LAWS(KAR)-2010-3-99] [REFERRED TO]
NATHURAM AND OTHERS VS. RAGHUVEERDAS [LAWS(MPH)-2006-2-135] [REFERRED TO]
LALA BABU RAM VS. GANGA DEVI [LAWS(ALL)-1959-2-25] [REFERRED TO]
TANBAJI MADHOJI CHAGRE VS. NATHOBA JANBAJI DONGRE [LAWS(BOM)-1973-8-8] [REFERRED TO]
NAND KISHORE VS. NARAYAN SINGH [LAWS(CHH)-2018-10-64] [REFERRED TO]
RAGHUVEER SINGH VS. HARGOVIND [LAWS(MPH)-2015-1-76] [REFERRED TO]
Ratanlal Gulzarilal Vaishya VS. Damodardas Giridharilal Vaishya [LAWS(MPH)-1960-9-24] [REFERRED TO]
NATANASABAPATHI VS. JOSEPH ANTONIE [LAWS(MAD)-2010-2-469] [REFERRED TO]
BANSHI LAL VS. RAJ BAI [LAWS(RAJ)-2003-10-45] [REFERRED TO]
REEMA BAJAJ VS. SACHIN BAJAJ [LAWS(RAJ)-2011-7-30] [REFERRED TO]
Anant Ram VS. Prabha Devi @ Prabhat Devi [LAWS(JHAR)-2012-4-146] [REFERRED TO]
LAKSHMIKUTTY AMMA VS. NARAYANA PILLAI VELAYUDHA PILLAI [LAWS(KER)-1967-1-20] [REFERRED TO]
GOVINDO BHUYAN (SINCE DEAD) VS. SADHU CHARAN PATNAIK AND OTHERS [LAWS(ORI)-2018-4-92] [REFERRED TO]
GANGA RAM SAT NARAIN VS. GYAN SINGH AND CO [LAWS(P&H)-1959-11-14] [REFERRED TO]
KERALA STATE REPRESENTED BY CHIEF SECRETARY, TRIVA VS. DISTRICT COLLECTOR, ERNAKULAM [LAWS(KER)-2018-3-365] [REFERRED TO]
JAIGOBIND MISIR VS. NAGESAR PRASAD [LAWS(PAT)-1953-1-27] [REFERRED TO]
TULSI AHIR VS. SONIA [LAWS(PAT)-1961-2-2] [REFERRED TO]
LAKHI NARAYAN SAO VS. BHAGWATI KUER [LAWS(PAT)-1962-11-19] [REFERRED TO]
J J LAL PVT LIMITED VS. M R MURALI [LAWS(SC)-2002-2-83] [REFERRED]
MANJU RAM KALITA VS. STATE OF ASSAM [LAWS(SC)-2009-5-244] [REFERRED TO]
BASANTHILAL AGGARWAL VS. P S BHAMDARI [LAWS(APH)-2006-12-88] [REFERRED TO]
PRAVIN KUMAR GUPTA VS. VINEETA ALIAS GEETA RANI [LAWS(ALL)-1995-8-27] [REFERRED TO]
CHAMPAT GANPATRAO GANJRE VS. MAHADEO BHAGWAN UMAK [LAWS(BOM)-2003-2-75] [REFERRED TO]
DIRECTOR GENERAL OF HEALTH SERVICES VS. BIKASH CHATTERJEE [LAWS(CAL)-1968-11-10] [REFERRED TO]
CHHABILAL SINGHA VS. JHARULAL SINGHA [LAWS(CAL)-1971-6-14] [REFERRED TO]
BISWANATH BANERJEE VS. BALAI LAL MUKHOPADHAYA [LAWS(CAL)-1973-3-10] [REFERRED TO]
VIKRAM SINGH MEHTA VS. BAJAJ AUTO LIMITED [LAWS(DLH)-2000-12-10] [REFERRED]
OM PRAKASH RAWAL VS. JUSTICE AMRIT LAL BAHRI [LAWS(HPH)-1993-5-5] [REFERRED TO]
B VISHWANATHA SHETTY VS. P N PADMAVATHI [LAWS(KAR)-1992-7-15] [REFERRED TO]
ARVIND KUMAR NITIN KUMARI MEMORIAL TRUST VS. NIMAD VANITA WISHWA KHANDWA [LAWS(MPH)-2004-4-36] [REFERRED TO]
RAM SWAROOP MAHESHWARI VS. JAI PRAKASH AND ANOTHER [LAWS(MPH)-2005-5-74] [REFERRED TO]
P.S. MARINE (A UNIT OF SEAMAN MULTI TRADING PVT. LTD.) VS. M.V. ALTUS EXERTUS [LAWS(GJH)-2020-1-188] [REFERRED TO]
LAKSHMI DEVI VS. KALA DEVI [LAWS(ALL)-1977-4-14] [REFERRED TO]
KAMRUNNISA WIDOW OF MIRZA BEG VS. PRAMOD KUMAR GUPTA [LAWS(MPH)-1996-7-2] [REFERRED TO]
SHIKHARCHAND VS. BARI BAI [LAWS(MPH)-1973-9-7] [REFERRED TO]
NARAYANAN KUTTY NAYAR VS. KALLIANIKUTTY AMMA [LAWS(KER)-1962-2-47] [REFERRED TO]
K. SHANMUGHA RAJA VS. SHANTHA KUMARI [LAWS(MAD)-2018-11-116] [REFERRED TO]
NILABATI GOUDA VS. DURGA PRASAD MOHAPATRA [LAWS(ORI)-2017-7-105] [REFERRED TO]
BHAI SIRI RAM SINGH VS. S SANTOKH SINGH [LAWS(P&H)-1962-5-2] [REFERRED TO]
AMAR NATH VS. PREM NATH [LAWS(P&H)-1981-12-1] [REFERRED TO]
SUKHDEV RAJ VS. RUKMANI DEVI [LAWS(P&H)-1988-2-17] [REFERRED TO]
BHINWA RAM VS. SATYANARAIN [LAWS(RAJ)-1985-12-47] [REFERRED TO]
YESORAM CONSTRUCTION COMPANY VS. REEMA BEJOY, W/O BEJOY [LAWS(KER)-2018-3-308] [REFERRED TO]
SESA INDUSTRIES LTD VS. KRISHNA H BAJAJ [LAWS(SC)-2011-2-21] [REFERRED TO]
COMMISSIONER OF CUSTOMS C.G.O. VS. SONAM INTERNATIONAL SHOP NO. 9 [LAWS(ALL)-2010-10-327] [REFERRED TO]
SATISH CHANDRA VS. LATHWAR WALI [LAWS(ALL)-2012-2-136] [REFERRED TO]
BANI BASU VS. SACHINDRA NATH GHOSE [LAWS(CAL)-2007-10-8] [REFERRED TO]
DEBI PRASAD GHOSH ALIAS BABLU GHOSH VS. SWARASWATI BALA KUNDU [LAWS(CAL)-2011-8-80] [REFERRED TO]
EAST INDIA HOTELS LIMITED VS. SYNDICATE BANK [LAWS(BOM)-1996-8-38] [REFERRED TO]
DADABHAU SHANKAR GHODKE VS. MOHANLAL KANHYALAL AGRAWAL [LAWS(BOM)-2002-6-145] [REFERRED TO]
GTL LTD VS. MAHARASHTRA RAJYA RASHTRIYA KAMGAR SANGH [LAWS(BOM)-2006-3-124] [REFERRED TO]
SWARAN SEHGAL (SINCE DECEASED) AND ORS. VS. MEENAKSHI GUPTA [LAWS(DLH)-2010-11-337] [REFERRED TO]
GOPINATH BHOWMIK VS. UCO BANK [LAWS(GAU)-1995-4-5] [REFERRED TO]
KUSAM SATYANARAYANA REDDY VS. KUSUM SAMBRAJYAMMA [LAWS(APH)-2004-1-2] [REFERRED TO]
M/S. RAOS EDUCATIONAL SOCIETY VS. GADDAM SAMPATH KUMAR [LAWS(APH)-2017-2-20] [REFERRED TO]
CONCRETE DEVELOPERS VS. CENTRAL BANK OF INDIA [LAWS(BOM)-2022-5-13] [REFERRED TO]
JOHN PATERSON AND CO INDIA LTD VS. PROMOD KUMAR JALAN [LAWS(CAL)-1979-3-9] [REFERRED TO]
GOVINDBHAI PARSHOTTAMDAS PATEL VS. NEW SHORROCK MILLS NADIAD [LAWS(GJH)-1983-12-9] [REFERRED TO]
VASUDEV DHANJI VARU VS. BHOGILAL MANOHARDAS VAISHNAV ANJAR KUTCH [LAWS(GJH)-1997-9-15] [REFERRED]
PANKAJ UNIT NO.1 HOUSING DEVELOPMENT COMPANY PRIVATE LIMITED VS. OSHIWARA LAND DEVELOPMENT COMPANY PRIVATE LIMITED [LAWS(BOM)-2014-2-5] [REFERRED TO]
PASHMINA CO-OPERATIVE HSG. SOC. LTD. VS. SUBHASH AMOLAKCHAND GANDHI AND ORS. [LAWS(BOM)-2015-3-148] [REFERRED TO]
KANWAL NARAIN VS. L F TELLIS [LAWS(DLH)-1983-9-1] [CITED]
LT FOODS LTD. VS. SACHDEVA SONS RICE MILLS LTD. [LAWS(DLH)-2014-9-41] [REFERRED TO]
MURLIDHAR BAPUJI VALVE VS. YALLAPPA LALU CHAGULE [LAWS(BOM)-1994-2-17] [REFERRED TO]
ASHOK KUMAR GUPTA VS. SUSHILA D/O NIRMAL, [LAWS(CHH)-2019-10-67] [REFERRED TO]
SIVAKUMARAN VS. SUBRAMANI GOUNDER [LAWS(MAD)-2011-6-427] [REFERRED TO]
TODARMAL TEJMAL AND ANR. VS. CHIRONJILAL, GOPILAL AND ANR. [LAWS(MPH)-1955-7-6] [REFERRED TO]
BRIJENDRA SINGH PRITHVI SINGH VS. GYANI CHAND KASTOOR CHAND [LAWS(MPH)-1963-11-4] [REFERRED TO]
INDERMAL TAKAJI MAHAJAN VS. RAMPRASAD GOPILAL [LAWS(MPH)-1969-1-8] [REFERRED TO]
KAMLABAI VS. MOTIRAM [LAWS(MPH)-1982-7-9] [REFERRED TO]
DEVI SHANKAR VS. UGAM RAJ [LAWS(RAJ)-2002-1-81] [REFERRED TO]
OUSEPH VARGHESE VS. JOSEPH ALEY [LAWS(SC)-1969-8-34] [REFERRED TO]
MUKUT RAJYALAXMI VS. JITENDRA SINGH [LAWS(RAJ)-2019-12-77] [REFERRED TO]
MADHAVAN VYDIAR VS. JANAKI [LAWS(KER)-1973-3-8] [REFERRED TO]
MAHESH PRASAD VS. RAMBAHADUR [LAWS(MPH)-2013-9-130] [REFERRED TO]
UTTAMCHAND VS. MOHANDAS [LAWS(RAJ)-1963-7-26] [REFERRED TO]
DEHRI ROHTAS LIGHT RLY CO LTD VS. UNION OF INDIA [LAWS(PAT)-1969-2-5] [REFERRED TO]
JAVA SEN VS. SUJIT ICR SARKAR [LAWS(CAL)-1998-9-2] [REFERRED TO]
R C Mitter and Sons Fertilizer Pvt LTD VS. Andrew Yule and Co Ltd [LAWS(CAL)-1999-8-25] [REFERRED TO]
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ROMA SENGUPTA VS. COMMISSIONER OF INCOME TAX - I KOLKATA AND ORS. [LAWS(CAL)-2016-3-20] [REFERRED TO]
PARBATI SHANKAR SEAL VS. SUBAL CHARAN SEAL [LAWS(CAL)-1979-9-14] [REFERRED TO]
BABULAL RAMESHWARLAL VS. DIGVIJAY PULSE MILL [LAWS(GJH)-1983-1-4] [REFERRED TO]
HARICHANDRA PRASAD M VS. CH KRISHNAMURTHY [LAWS(APH)-1996-8-40] [REFERRED TO]
LAXMAN HARAKLAL VS. UKHAJI ZINGA MAHAJAN [LAWS(BOM)-2010-12-24] [REFERRED TO]
BATNI VS. SHRI TEJ SINGH [LAWS(HPH)-1965-8-1] [REFERRED TO]
HAJI SHABAN DAR VS. FINANCIAL COMMISSIONER [LAWS(J&K)-1978-4-6] [REFERRED TO]
SMT. SUKHO DEVI VS. SMT. LAXMI DEVI & ORS. [LAWS(DLH)-2013-8-388] [REFERRED TO]
Bangalore Development Authority Commissioner Bangalore VS. Vysya Bank Ltd [LAWS(KAR)-2003-2-23] [REFERRED TO]
K.P.MUHAMMED, S/O. MOIDEEN KOYA VS. M.ABDURAHIMAN, S/O. KUTTIYAMU [LAWS(KER)-2013-3-137] [REFERRED TO]
SMT. NATHI VS. BOARD OF REVENUE RAJ [LAWS(RAJ)-2004-1-86] [REFERRED TO]
M R BALAN VS. PERLI TILE WORKS PRIVATE LIMITED [LAWS(KER)-2018-1-206] [REFERRED TO]
KERALA STATE AND ORS. VS. BRIJIT AND ORS. [LAWS(KER)-2018-3-387] [REFERRED TO]
NATHUNI MISSIR VS. MOSAMMAT RATNA KUER [LAWS(PAT)-1963-2-8] [REFERRED TO]
NAND LAL MAHTON VS. NAUBAT MAHTON [LAWS(PAT)-1964-9-16] [REFERRED TO]
COMMODORE B Y WAD VS. RALLIS INDIA LIMITED [LAWS(SC)-2002-10-94] [REFERRED TO]
PENTAKOTA SATYANARAYANA VS. PENTAKOTA SEETHARATNAM [LAWS(SC)-2005-9-28] [REFERRED TO]
UNION OF INDIA VS. SCINDIA STEAMSHIP CO LTD [LAWS(KAR)-1980-9-15] [REFERRED TO]
S K PARTHASARATHY NAIDU VS. K RAMA NAIDU [LAWS(MAD)-2001-4-50] [REFERRED]
A RAGHAVAMMA VS. A CHENCHAMMA [LAWS(SC)-1963-4-4] [REFERRED TO]
PADAKALINGAM VS. YESUDASAN [LAWS(KER)-1952-8-8] [REFERRED TO]
BAMBUDHAR ALIAS KAMBUDHAR PANDA VS. HIRA ALIAS HARIHAR ALIAS HIRADHAN PATEL AND OTHERS [LAWS(ORI)-2018-5-19] [REFERRED TO]
P C VERMAN RETD LT COL DR VS. MOHINDER SINGH [LAWS(P&H)-1997-9-40] [REFERRED TO]
JAGDISH LAL VS. MADAN GOPAL [LAWS(RAJ)-1993-12-40] [REFERRED TO]
MAHARANI YOGESHWARI KUMARI VS. LAKE SHORE PALACE HOTEL (P) LTD. AND OTHERS [LAWS(RAJ)-1994-11-57] [REFERRED TO]
PRAFUL MANOHAR RELE VS. KRISHNABAI NARAYAN GHOSALKAR [LAWS(SC)-2014-1-4] [REFERRED TO]


JUDGEMENT

- (1.)This appeal is on behalf of the pltf. and it arises out of a suit for specific performance of a contract to sell a house in the town of Gaya, belonging to the defts. second party who, it is alleged, agreed to sell the house to the pltf. but subsequently resiled from the agreement and sold the same to the defts. first party who purchased it with notice of the contract.
(2.)The pltf's case, in substance, is that in September 1941 the defts. second party, who owned a house at Gaya, entered into negotiations for sale of the same, with one Jadu Ram, and the title deeds of the property were actually handed over to the latter. These negotiations failed and the second party defts. thereupon approached the pltf. firm and a contract was entered into by and between them some time towards the end of October 1945, under which the former agreed to sell to the latter their house at Gaya for a consideration of Rs. 34,000. Out of this consideration, a sum of Rs. 30,000 was paid by the pltf. firm on behalf of the vendors to a creditor of the latter on 28-10-1941. The vendors in their turn put the pltf. in possession of the house agreed to be sold in part performance of the contract and promised to execute a convenience as soon as the title deeds were returned to them by Jadu Ram and the balance of consideration money amounting to Rs. 4,000 was paid by the pltf. The second party defts. however, went back on their promise and did not execute the conveyance in favour of the pltf. even after they get back their title deeds from Jadu Ram and on the other hand, they sold the house to the defts. first party on 13-8-1943. The pltf, was thus obliged to bring this suit, claiming specific performance of the contract of sale.
(3.)The suit was contested by both sets of defts. The second party defts. contended interalia that they never agreed to sell their house at Gaya to the pltf. and the story of a contract of sale as set up by the pltf. was entirely false. They admitted that they were in need of money and hence approached the pltf. for a loan and the pltf. did advance to them a sum of Rs. 30,000 carrying interest at 6% per annum. It was entirely for facilitating payment of interest due on this loan and not in part performance of the contract of sale that the pltf. was put in possession of the same.
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