SANJAY Vs. MANIK ROY
LAWS(SC)-2006-12-76
SUPREME COURT OF INDIA (FROM: JHARKHAND)
Decided on December 08,2006

SANJAY VERMA Appellant
VERSUS
MANIK ROY Respondents


Referred Judgements :-

PRANNATH ROY CHOWDRY V. ROOKEA BEGUM [REFERRED TO]
MOTI LAL V. KARRABULDIN [REFERRED TO]
SARVINDER SINGH VS. DALIP SINGH [REFERRED TO]
DHURANDHAR PRASAD SINGH VS. JAI PRAKASH UNIVERSITY [REFERRED TO]
BIBI ZUBAIDA KHATOON VS. NABI HASSAN SAHEB [REFERRED TO]



Cited Judgements :-

KALYAN AND ORS. VS. JAGDISH NARAIN AND ORS. [LAWS(RAJ)-2015-2-75] [REFERRED TO]
MOHAN SINGH VS. STATE OF HARYANA [LAWS(P&H)-2009-11-66] [REFERRED TO]
KOYALEE VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-9-6] [REFERRED TO]
KN ASWATHNARAYANA SETTY VS. STATE OF KARNATAKA [LAWS(SC)-2013-12-1] [REFERRED TO]
EVERGRWOING INVESTMENTS AND CONSULTANTS PRIVATE LIMITED VS. TOMORROWLAND TECHNOLOGIES EXPORTS LIMITED [LAWS(DLH)-2020-8-114] [REFERRED TO]
MOHAN CHANDRA KARAK VS. BANI ROY AND ANOTHER [LAWS(CAL)-2012-1-356] [REFERRED TO]
RAM SUKH SHARMA VS. K.D.A. [LAWS(ALL)-2010-2-290] [REFERRED TO]
BARUN GHOSH VS. SHANTI KUMAR GHOSH [LAWS(CAL)-2013-10-52] [REFERRED TO]
PHULGEN VS. VINAY KUMAR TIWARI [LAWS(ALL)-2013-7-76] [REFERRED TO]
NAEEMUDDIN VS. DEPUTY DIRECTOR CONSOLIDATION, PRATAPGRAH [LAWS(ALL)-2013-11-73] [REFERRED TO]
KULDEEP VS. JAIBIR [LAWS(P&H)-2012-9-626] [REFERRED]
MD. KAMALUDDIN VS. LAXMI DEVI [LAWS(PAT)-2013-9-68] [REFERRED TO]
MANAGING DIRECTOR VS. JITENDRA MOHAN SAHAY [LAWS(PAT)-2022-4-20] [REFERRED TO]
PRAKASH GOBINDRAM AHUJA VS. GANESH PANDHARINATH DHONDE [LAWS(BOM)-2013-4-44] [REFERRED TO]
UTTAM KUMAR VS. SONA DEVI [LAWS(ALL)-2010-8-187] [REFERRED TO]
RAIPUR DEVELOPMENT AUTHORITY VS. GOPICHAND KHEMANI [LAWS(CHH)-2014-5-19] [REFERRED TO]
RAJINDER KUMAR GUPTA VS. SANJEEV JAIN [LAWS(DLH)-2014-1-404] [REFERRED TO]
C MAHESH KUMAR VS. BHAGYAVATHI NARAYAN [LAWS(KAR)-2018-9-274] [REFERRED TO]
RAJENDRAN VS. MOHANAMBAL [LAWS(MAD)-2018-11-27] [REFERRED TO]
NACY PAIS VS. S SURENDRA [LAWS(KAR)-2009-3-57] [REFERRED TO]
M T KEMPEGOWDA VS. G K RAMESH KHUMAAR [LAWS(KAR)-2010-10-51] [REFERRED TO]
BASAVARAJ ALIAS MADHU VS. SMT. SUVAMAMMA AND OTHERS [LAWS(KAR)-2016-10-55] [REFERRED TO]
V DAMODARAN VS. THULASIRAMA REDDY [LAWS(MAD)-2011-6-248] [REFERRED TO]
MANIK LAL MAJUMDER; PRADIP MAJUMDER; DILIP MAJUMDER; KAMAL MAJUMDER; BIDYUT MAJUMDER VS. GITA RANI SAHA [LAWS(TRIP)-2014-11-87] [REFERRED]
N. RAJARAM VS. R. MURALI [LAWS(MAD)-2019-7-685] [REFERRED TO]
BHAGWANI VS. MEHAR SINGH [LAWS(P&H)-2014-2-250] [REFERRED TO]
SREEBALA AND ORS. VS. EDWIN PEREIRA [LAWS(KER)-2015-8-108] [REFERRED TO]
GURMUKH SINGH VS. JANMEJA SINGH [LAWS(P&H)-2011-6-5] [REFERRED TO]
MOHAMMED RAFIQ VS. COMMISSIONER HUBLI DHARWAD MUNCIPAL CORPORATION [LAWS(KAR)-2018-11-243] [REFERRED TO]
T. RAVI & ANR. VS. B. CHINNA NARASIMHA [LAWS(SC)-2017-3-22] [REFERRED TO]
RAJEEV GUPTA VS. PRASHANT GARG [LAWS(ALL)-2021-9-193] [REFERRED TO]
PADMAVATI ESTATE PVT LTD VS. KUSUM AGARWAL [LAWS(CAL)-2008-1-81] [REFERRED TO]
PADMAVATI ESTATE PVT LTD VS. KUSUM AGARWAL [LAWS(CAL)-2008-7-52] [REFERRED TO]
SHRI. PRAKASH GOBINDRAM AHUJA VS. GANESH PANDHARINATH DHONDE [LAWS(BOM)-2016-10-6] [REFERRED TO]
SHRI. PRAKASH GOBINDRAM AHUJA VS. GANESH PANDHARINATH DHONDE [LAWS(BOM)-2016-10-6] [REFERRED TO]
KACHHI PROPERTIES VS. GANPATRAO SHANKARAO [LAWS(BOM)-2010-8-96] [REFERRED TO]
MAL CHAND VS. SHIV KUMAR [LAWS(RAJ)-2017-3-27] [REFERRED TO]
A NAWAB JOHN VS. V N SUBRAMANIYAM [LAWS(SC)-2012-7-14] [REFERRED TO]
JASMER SINGH VS. FAKIRIA [LAWS(P&H)-2008-9-117] [REFERRED TO]
RITESH SUHALKA VS. SHANTA DEVI [LAWS(RAJ)-2012-8-226] [REFERRED TO]
RAJEEV BERRY VS. ADDL DISTRICT JUDG [LAWS(UTN)-2010-6-92] [REFERRED TO]
NISAR MOHD. VS. DHAPU BAI AND ORS. [LAWS(RAJ)-2014-4-204] [REFERRED TO]
RAJEEV BERRY VS. ADDL. DISTRICT JUDGE [LAWS(UTN)-2010-5-27] [REFERRED TO]
SAPHIRE INFRATECH PVT. LTD. VS. TATVADARSHI BANDHU PRIVATE LIMITED [LAWS(P&H)-2015-11-230] [REFERRED TO]
DHARAM SINGH VS. BHAG SINGH [LAWS(HPH)-2013-5-70] [REFERRED TO]
DHARAM SINGH VS. BHAG SINGH [LAWS(HPH)-2013-5-70] [REFERRED TO]
SHRI PENTA BUILDCON PVT. LTD., GWALIOR VS. LALTOBAI W/O. RAMPRASAD AND OTHERS [LAWS(MPH)-2016-2-67] [REFERRED TO]
BABU RAM VS. OM SINGH [LAWS(ALL)-2022-3-165] [REFERRED TO]
M/S. BHAVYA DWELLINGS PVT. LTD VS. GOPAL NARAIN CHAUBEY [LAWS(ALL)-2014-2-254] [REFERRED TO]
BHAVANJI JUGAJI VS. JUGAJI BABAJI THAKOR [LAWS(GJH)-2013-7-177] [REFERRED TO]
SHAHZAD AHMAD KHAN VS. MOHAMMAD AHMAD [LAWS(ALL)-2008-2-255] [REFERRED TO]
SADHU CHARAN BISWAL VS. BOMBAY CARDIO VASCULAR & SURGICAL PVT LTD [LAWS(ORI)-2012-9-35] [REFERRED TO]
V SRINIVASA REDDY VS. N. HANUMANTHA REDDY [LAWS(APH)-2018-9-53] [REFERRED TO]
RAJALAKSHMI SIVAKUMAR VS. N RAJAVELU [LAWS(MAD)-2009-1-144] [REFERRED TO]
TILAK PRADHAN VS. A K HARITWAL [LAWS(MPH)-2012-12-66] [REFERRED TO]
BALDEV RAJ VS. DINESH KUMAR [LAWS(P&H)-2009-8-74] [REFERRED TO]
KAMAKSHI MINAKSHI CONSTRUCTION PRIVATE LIMITED VS. STATE OF BIHAR [LAWS(PAT)-2018-5-156] [REFERRED TO]
D. RUKMANI AMMAL AND ORS. VS. THE STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2015-10-105] [REFERRED TO]
SITA RAM SINGH A/A 66 YEARS S/O KUNWAR SINGH VS. RAM KISHORE, SON OF GAYARAM SONI [LAWS(CHH)-2018-10-196] [REFERRED TO]
VEENA MAHAJAN VS. V.N VERMA [LAWS(DLH)-2023-2-41] [REFERRED TO]
GHAGHAL RANCHHODBHAI AMARABHAI VS. BHANJIBHAI DEVSHIBHAI LUHAR [LAWS(GJH)-2014-1-80] [REFERRED TO]
RATNABAI ADHAR PARDESHI VS. ADHAR UKHA PARDESHI [LAWS(BOM)-2009-10-53] [REFERRED TO]
BHAGWAN BAI VS. CHIRANJI LAL [LAWS(P&H)-2009-1-91] [REFERRED TO]
ARUNACHALAM MUTHU VS. STATE BANK OF INDIA [LAWS(ALL)-2009-5-282] [REFERRED TO]
BEHRA BHASKARA RAO VS. KAMESWARI ENTERPRISES [LAWS(APH)-2013-8-89] [REFERRED TO]
RANJAN GUPTA VS. NEW OKHLA INDUSTRIAL DEVELOPMENT AUTHORITY [LAWS(ALL)-2013-8-168] [REFERRED TO]
RAM SUKH SHARMA VS. KANPUR DEVELOPMENT AUTHORITY [LAWS(ALL)-2011-2-2] [REFERRED TO]
BISWANATH DAS VS. KESHAB DUBEY & ORS [LAWS(CAL)-2017-12-21] [REFERRED TO]
SHABBIR MOHD VS. SYED EJAZ AHMAD [LAWS(ALL)-2014-4-401] [REFERRED TO]
B K GOEL VS. MANOHAR LAL [LAWS(DLH)-2011-5-267] [REFERRED TO]
V L DHANDAPANI VS. REVATHY RAMACHANDRAN [LAWS(MAD)-2011-1-192] [REFERRED TO]
V RAVIMENON VS. R EBINESSAR [LAWS(MAD)-2009-1-299] [REFERRED TO]
SICPA INDIA PRIVATE LIMITED VS. KAPIL KUMAR AND ORS. [LAWS(DLH)-2015-8-271] [REFERRED TO]
NARENDRAKUMAR RAVJIBHAI PATEL VS. VADIBHAI BHALABHAI PATEL & 2 [LAWS(GJH)-2012-9-364] [REFERRED TO]
V DHAYALAN VS. MUNISWAMY [LAWS(KAR)-2009-9-37] [REFERRED TO]
M.T. Kempegowda, S/o Thimmaiah VS. Sri. G.K. Ramesh Khumaar S/o Shri. A. Kuttiappan and others [LAWS(KAR)-2010-10-105] [REFERRED TO]
SIDDAGANGAIAH VS. N.K. GIRIRAJA SHETTY [LAWS(KAR)-2014-12-125] [REFERRED TO]
SYED BASHEER MALIK AND ORS. VS. JAMEELA BEGUM AND ORS. [LAWS(KAR)-2015-1-537] [REFERRED TO]
J RAJAN BABU VS. UNION OF INDIA [LAWS(MAD)-2011-8-59] [REFERRED TO]
SIKANDER SINGH AND ORS. VS. GIAN CHAND AND ORS. [LAWS(P&H)-2015-1-75] [REFERRED TO]
JAGDISH CHANDER VS. OM PIARI [LAWS(P&H)-2008-2-139] [REFERRED TO]
DALJIT SINGH VS. JANRAJ SINGH AND ANOTHER [LAWS(P&H)-2018-4-78] [REFERRED TO]
THIRUGNANASAMBANDAM VS. GNANAMUTHAMMAL TRUST [LAWS(MAD)-2009-4-468] [REFERRED TO]
K. SUGUMAR VS. P.K. SUNDARAM AND ORS. [LAWS(MAD)-2015-4-421] [REFERRED TO]
T S MAHADEVAIAH VS. S V NAGARAJU [LAWS(KAR)-2013-5-3] [REFERRED TO]
KARNATAKA NEERAVARI NIGAM LIMITED VS. SHARAN D. BANDI AND ORS. [LAWS(KAR)-2015-2-269] [REFERRED TO]
R V KRISHNA RAO VS. ATTILI HYMAVATHI [LAWS(APH)-2008-8-22] [REFERRED TO]
RAFIQUE BARKATULLA KHAN VS. SHAHENSHAH HUSSAIN IQBAL MUNSHI [LAWS(BOM)-2011-9-191] [REFERRED TO]
BUNDU VS. SHAH ALAM AND ORS. [LAWS(DLH)-2015-3-71] [REFERRED TO]
HAMEED VS. ALLAUDDIN [LAWS(ALL)-2011-5-201] [REFERRED TO]
SUJALA PROPERTIES PRIVATE LTD VS. SIPRA GHOSH [LAWS(CAL)-2012-11-4] [REFERRED TO]
BENGAL AMBUJA HOUSING DEVELOPMENT LTD VS. PRAMILA SANFUI [LAWS(CAL)-2012-12-45] [REFERRED TO]
KISAN SADASHIV PAIK VS. SHIVAJI KISAN PAIK [LAWS(BOM)-2022-9-141] [REFERRED TO]
PREMCHAND J PANCHAL VS. SHAHJAHABANU LIYAKATKHAN PATHAN [LAWS(GJH)-2011-1-82] [REFERRED TO]
USMANGANI ABDULKADAR KARBHAARI VS. AJIT INDRAVADAN THAKKAR [LAWS(GJH)-2017-5-52] [REFERRED TO]
DEBASISH BATABYAL VS. CHAITALI BATABYAL AND ORS. [LAWS(CAL)-2015-7-90] [REFERRED TO]
PRALHAD JAGANATH JAWALE VS. SITABAI CHANDER NIKAM [LAWS(BOM)-2011-4-6] [REFERRED TO]
SHASHI BHUSHAN SINGH VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2015-9-34] [REFERRED TO]
SURINDER KAUR VS. PARMINDER KAUR [LAWS(P&H)-2010-3-89] [REFERRED TO]
MUKANCHAND BOTHRA MAYAVARAM BOTHRA VS. KULWANT SINGH [LAWS(MAD)-2012-1-193] [REFERRED TO]
CHARMINAR PRESSURE VESSELS PVT LTD VS. B SRINIVAS RAO [LAWS(APH)-2010-4-92] [REFERRED TO]
GOPAL CH. SAHA VS. MUSTT. AYESHYA KHATUN [LAWS(GAU)-2023-5-34] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)Challenge in this appeal is to the order passed by a learned Single Judge of the Jharkhand High Court allowing application filed by the respondents in terms of Order I Rule 10 of the Code of Civil Procedure, 1908 (in short the 'CPC'). The applicants are transferees of the property in dispute during the pendency of the suit.
(3.)Background facts in a nutshell are as follows:
Appellant filed a suit for specific performance of contract against one Rajeshwari Devi, respondent No.3. The suit is numbered as Title Suit No. 88 of 1991. The prayer in the suit was for a decree against the defendant for specific performance of agreements dated 25.12.1986 and 27.12.1990 by directing to the defendant No.1 to execute registered sale deeds. Further declaration was sought for to the effect that said defendant No.1 had no right to execute four sale deeds in favour of defendants 2, 3, 4 and 5. Permanent injunction was also sought for restraining the defendants from interfering in any manner in the peaceful possession of the plaintiff.



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