M MEENAKSHI Vs. METADIN AGARWAL
LAWS(SC)-2006-8-78
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on August 29,2006

M.MEENAKSHI Appellant
VERSUS
METADIN AGARWAL Respondents


Referred Judgements :-

NEW ZEALAND SHIPPING CO.,LTD. V. SCOIETE DES ATELIERS ET. CHANTIERS DE FRANCE [REFERRED TO]
MANJUNATH ANANDAPPA URF SHIVAPPA HANASI V. TAMMANASA AND OTHERS [REFERRED TO]
CHANDNEE WIDYA VATI MADDEN VS. C L KATIAL [REFERRED TO]
NIRMALA ANAND VS. ADVENT CORPORATION PRIVATE LIMITED [REFERRED TO]
HPA INTERNATIONAL VS. BHAGWANDAS FATEH CHAND DASWANI [REFERRED TO]



Cited Judgements :-

AMRAWATI VS. D.D.C. AND ORS. [LAWS(ALL)-2016-7-7] [REFERRED TO]
CHANDRA ESTATE LTD VS. TEJ PROPERTIES [LAWS(DLH)-2012-5-69] [REFERRED TO]
MADHAVI INVESTMENT AND TRADING PVT LTD VS. DAMODAR VASSANT PARULEKAR [LAWS(BOM)-2009-7-250] [REFERRED TO]
RANJIT KAUR VS. G S SANDHU [LAWS(DLH)-2009-8-146] [REFERRED TO]
SUBHASH JAIN VS. PUSHPA SHRIVASTAVA [LAWS(CHH)-2009-6-23] [REFERRED TO]
MANDA YADAIAH VS. THOOMUKUNTLA KARUNAKAR REDDY [LAWS(APH)-2008-6-84] [REFERRED TO]
SHAIKH SIKANDAR SK HAIDAR VS. SARSWATI EDUCATION SOCIETY [LAWS(BOM)-2006-11-197] [REFERRED TO]
BABU MARUTI DUKARE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-12-123] [REFERRED TO]
GHANSHYAM SHARMA VS. JADU NANDAN SHARMA [LAWS(GAU)-2007-5-38] [REFERRED TO]
SMT. M P PUTTAMMA VS. V CHITTIBABU [LAWS(KAR)-2021-2-4] [REFERRED TO]
NEHRU PLACE HOTELS LTD VS. KANTA AGGARWAL [LAWS(DLH)-2011-3-237] [REFERRED TO]
KALIATHAL VS. MURUGATHAL [LAWS(MAD)-2006-11-49] [REFERRED TO]
NEHA CHAWLA VS. VIRENDER CHAWLA AND ORS [LAWS(P&H)-2019-10-205] [REFERRED TO]
UNION OF INDIA VS. ANANTA PRASAD SAHOO [LAWS(ORI)-2013-7-8] [REFERRED TO]
HAVELLS INDIA LTD. VS. EVERGREEN PROPERTIES [LAWS(P&H)-2008-2-279] [REFERRED TO]
R P SINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2013-12-74] [REFERRED TO]
URMILA DUBOLIA VS. CHHAVIRAM SHAKYA [LAWS(MPH)-2012-9-134] [REFERRED TO]
MALHAN CONSTRUCTION VS. N.K. GUPTA [LAWS(RAJ)-2009-3-35] [REFERRED TO]
SUSHIL KUMAR KANUNGO VS. M P RAJYA SAHKARI BANK MARYADIT [LAWS(MPH)-2008-1-97] [REFERRED TO]
RAJESH SINGH VS. BALESHWAR PRASAD [LAWS(JHAR)-2022-7-85] [REFERRED TO]
RAM SARAN VS. GURDEV SINGH [LAWS(P&H)-2010-3-374] [REFERRED]
TEJINDER SINGH VS. SURJIT RAI AND ANOTHER [LAWS(P&H)-2011-3-330] [REFERRED TO]
N VIMALA VS. K KRISHNAN [LAWS(MAD)-2008-10-90] [REFERRED TO]
CHANDRASEKARAN VS. DEVARAJ [LAWS(MAD)-2008-11-120] [REFERRED TO]
E RAMASAMY GOUNDER VS. M SELVARAJ [LAWS(MAD)-2010-9-245] [REFERRED TO]
MAHENDRA NEEL VS. KRISHNADAS [LAWS(RAJ)-2019-11-269] [REFERRED TO]
AJAIB SINGH VS. LRS OF SHIV LAL [LAWS(RAJ)-2018-5-30] [REFERRED TO]
MEENA CHAUDHARY SHARMA VS. VED PRAKASH ARORA [LAWS(UTN)-2007-9-21] [REFERRED TO]
NALINI MISHRA, WIFE OF LATE SHAILENDRA KUMAR MISHRA VS. BRAJ KISHORE MISHRA SON OF LATE BHOLA NATH MISHRA [LAWS(PAT)-2010-3-279] [REFERRED TO]
GAJENDRA BEHERA VS. STATE OF ORISSA [LAWS(ORI)-2016-2-86] [REFERRED TO]
STEEL AUTHORITY OF INDIA LTD VS. UNION OF INDIA [LAWS(SC)-2006-9-80] [REFERRED TO]
RAMAYAN MAHTO VS. MAHANTH BHAGWAN DAS [LAWS(PAT)-2007-3-42] [REFERRED TO]
DAROGA GOPE DECEASED REPRESENTED THROUGH LRS VS. SHEODHARI MAHTO DECEASED REPRESENTED THROUGH LRS [LAWS(PAT)-2012-3-63] [REFERRED TO]
KRANTI DEVI VS. OM BAHADUR JHA [LAWS(PAT)-2012-7-34] [REFERRED TO]
DR. M. HEMALATHA VS. STATE OF TAMIL NADU REPRESENTED BY SECRETARY TO GOVERNMENT HEALTH AND FAMILY WELFARE DEPARTMENT CHENNAI [LAWS(MAD)-2017-5-3] [REFERRED TO]
VEERASAMY VS. RUKMANI [LAWS(MAD)-2018-7-1707] [REFERRED TO]
MEHAR SINGH VS. BHAJAN SINGH [LAWS(P&H)-2009-8-107] [REFERRED TO]
ASHWANI KUMAR AGGARWAL VS. SHANTI LAL [LAWS(P&H)-2008-1-237] [REFERRED TO]
BHAWANJIT SINGH VS. JASWINDERJIT SINGH BHULLER [LAWS(P&H)-2007-9-12] [REFERRED TO]
MADAN LAL VS. NARENDRA KUMAR [LAWS(RAJ)-2009-10-145] [REFERRED TO]
UNION OF INDIA VS. RAJ KUMAR RAMAN DEV SINGH AND ORS. [LAWS(J&K)-2017-12-19] [REFERRED TO]
LEELADHAR VS. VIJAY KUMAR [LAWS(UTN)-2008-6-15] [REFERRED TO]
KOLKATA METROPOLITAN DEVELOPMENT AUTHORITY VS. PRADIP KUMAR GHOSH [LAWS(SC)-2017-10-73] [REFERRED TO]
NARAYAN LAL VS. BACHU SINGH [LAWS(RAJ)-2013-7-7] [REFERRED TO]
BALBIR SINGH VS. HARMANJEET SINGH [LAWS(P&H)-2019-11-68] [REFERRED TO]
BAKHSHISH SINGH VS. AMAR SINGH [LAWS(P&H)-2019-4-168] [REFERRED TO]
MARY JACOB VS. ELIZABETH JACOB [LAWS(KER)-2015-7-265] [REFERRED TO]
MURALIDHAR PRADHAN VS. HAREKRUSHNA SETH [LAWS(ORI)-2014-10-31] [REFERRED TO]
ASHVINBHAI ASHABHAI PATEL VS. UDESINH BHAILALBHAI PADHIYAR [LAWS(GJH)-2023-6-2076] [REFERRED TO]
SHRI GURMAIL CHAND AND ANOTHER VS. SHRI YOG RAJ [LAWS(HPH)-2013-6-189] [REFERRED]
JAGRAM SHAKYA VS. GOKUL PRASAD [LAWS(MPH)-2007-10-40] [REFERRED TO]
BHARATH GOLD MINES LTD VS. INDUSTRIAL CREDIT AND INVESTMENT CORPORATION OF INDIA MUMBAI [LAWS(KAR)-2009-7-66] [REFERRED TO]
JANARDAN URKUDA WAGHMARE VS. RATANLAL KASHINATH GUDEKAR [LAWS(BOM)-2007-8-128] [REFERRED TO]
SRICHAND JAIN VS. STATE OF U P [LAWS(ALL)-2007-2-123] [REFERRED TO]
RAJIB NANDY VS. SOHAGI DUTTA [LAWS(CAL)-2011-3-85] [REFERRED TO]
L.UMESH VS. STATE OF KARNATAKA [LAWS(KAR)-2020-12-77] [REFERRED TO]
JAGADAMBA CEMENTS LTD VS. GUJARAT ELECTRICITY BOARD [LAWS(GJH)-2010-5-127] [REFERRED TO]
KALAVATI GULABRAO LIHITKAR VS. BAPURAO [LAWS(BOM)-2015-4-218] [REFERRED TO]
HYUNDAI CORPORATION VS. RAJMAL GANNA [LAWS(DLH)-2007-9-337] [REFERRED TO]
NANDKISHORE BHANDARI VS. PAVANPURTA CO OP HOUSING [LAWS(BOM)-2012-3-83] [REFERRED TO]
DEEPA TRADE AND COMMERCE LTD VS. RAJ BHALLA [LAWS(DLH)-2011-11-24] [REFERRED TO]
RAGHUVIR PRASAD KALICHARAN KAITHWAR VS. HRIDAINARAIN RAMPAKHAN PANDE [LAWS(BOM)-2020-6-103] [REFERRED TO]
DHARAM CHAND PANDEY VS. DISTRICT JUDGE FAIZABAD [LAWS(ALL)-2010-2-101] [REFERRED TO]
SURESH CHAND VS. A.D.J., COURT NO. 1 [LAWS(ALL)-2012-7-344] [REFERRED TO]
IRSHAD AHMAD VS. GARIB DAS (SINCE DECEASED) THROUGH L.RS. AND ORS. [LAWS(ALL)-2012-8-286] [REFERRED TO]
VIMALBAI W/OTRIMBAK JADHAV VS. MADHAV S/O GYANOBA BANDE [LAWS(BOM)-2009-6-178] [REFERRED TO]
SURYAKANTA ISHWAR LOHKARE VS. ANNAPURNA [LAWS(BOM)-2013-10-152] [REFERRED TO]
SOBHAG NARAIN MATHUR VS. PRAGYA AGRAWAL [LAWS(DLH)-2008-7-250] [REFERRED TO]
SOBHAG NARAIN MATHUR VS. PRAGYA AGRAWAL [LAWS(DLH)-2008-7-250] [REFERRED TO]
DURGA BALA BISWAS VS. RENUKA SARKAR [LAWS(CAL)-2007-12-24] [REFERRED TO]
AIR MARSHAL SHIV DEV SINGH VS. SWADESH BHARDWAJ [LAWS(DLH)-2012-9-9] [REFERRED TO]
MD. SHAHNAWAZ KHAN AND ANOTHER VS. SHAIK SHAJAHAN HOSSAIN AND OTHERS [LAWS(CAL)-2018-8-316] [REFERRED TO]
PYARA @ BAGE VS. SHEIKH ISRAIL [LAWS(BOM)-2020-1-142] [REFERRED TO]
BOLO RAM PAUL VS. DIGENDRA DUTTA [LAWS(GAU)-2008-8-62] [REFERRED TO]
HANSPUR ROAD CO.OP.HOUSING SOCIETY LTD. VS. VITHAL MANDIR TRUST [LAWS(GJH)-2023-1-1276] [REFERRED TO]
ASIT PRABHUDAS PATEL FOR SELF AS WELL AS MANAGER VS. AMIT PRABHUDAS PATEL FOR SELF AS WELL AS MANAGER [LAWS(GJH)-2022-7-104] [REFERRED TO]
MOHD. FAHEEM VS. STATE OF ANDHRA PRADESH [LAWS(DLH)-2010-12-369] [REFERRED TO]
AJIT SINGH VS. ADARSH KAUR GILL [LAWS(DLH)-2009-11-3] [REFERRED TO]
RAMNIVAS SONARAM VS. OFFICIAL LIQUIDATOR OF SWADESHI MILLS CO LTD [LAWS(GJH)-2012-12-232] [REFERRED TO]
SURESH KUMAR JAIN VS. C. JAVERILAL MANDOT [LAWS(KAR)-2014-12-279] [REFERRED TO]
SHUBH LAXMI GRIH NIRMAN SAHAKARI SANSTHA MARYADIT, INDORE VS. SURESH @ GOPAL S/O AMBARAM AND FIVE OTHERS [LAWS(MPH)-2018-2-355] [REFERRED TO]
RACHNA KUSHWAHA VS. STATE OF M P & OTHERS [LAWS(MPH)-2017-8-147] [REFERRED TO]
COCHIN COLLEGE VS. AJITH KUMAR K [LAWS(KER)-2014-9-87] [REFERRED TO]
KULDEEP SINGH VS. RAJINDER SINGH [LAWS(P&H)-2012-5-328] [REFERRED TO]
SUDHIR JHA VS. KRISHNA DANGIWALA [LAWS(MPH)-2007-9-61] [REFERRED TO]
SANGEETA W/O SHARWAN LAL VS. KIRTI DEVI BANJARA W/O OM PRAKASH [LAWS(RAJ)-2019-5-18] [REFERRED TO]
YOGENDRA PRASAD SINHA VS. SRI GIRIDHAR PD SINHA [LAWS(PAT)-2010-12-6] [REFERRED TO]
GOPAL KUMAR MODI VS. LALAN PRASAD KESHRI ALIAS SUSHIL [LAWS(PAT)-2007-2-63] [REFERRED TO]
GAFFUR KHAN & ORS VS. RAMJAN & ORS [LAWS(RAJ)-2017-3-179] [REFERRED TO]
SATNAM SINGH VS. KULDIP SINGH [LAWS(P&H)-2023-7-49] [REFERRED TO]
SUSHIL KUMAR JAIN VS. MANOJ KUMAR [LAWS(SC)-2009-5-112] [REFERRED TO]
KRISHNADEVI MALCHAND KAMATHIA VS. BOMBAY ENVIRONMENTAL ACTION GROUP [LAWS(SC)-2011-1-18] [REFERRED TO]
VIMALESHWAR NAGAPPA SHET VS. NOOR AHMED SHERIFF [LAWS(SC)-2011-5-32] [REFERRED TO]
SNEH GUPTA VS. DEVI SARUP [LAWS(SC)-2009-2-44] [REFERRED TO]
STATE BANK OF HYDERABAD VS. TOWN MUNICIPAL COUNCIL [LAWS(SC)-2006-12-13] [REFERRED TO]
NATARAJAN VS. PARAMASIVAM [LAWS(MAD)-2010-2-675] [REFERRED TO]
M.N. Janaki and Others VS. Shri K.G. Venkatesh [LAWS(KAR)-2013-3-196] [REFERRED TO]
T.V.SASIKALA VS. C.P.JOSEPH [LAWS(KER)-2020-12-203] [REFERRED TO]
GOWRIAMMAL VS. T. MEENAKSHI [LAWS(MAD)-2013-3-282] [REFERRED TO]
K UMAPATHY VS. A C ABRAHAM KINSELY [LAWS(MAD)-2012-8-122] [REFERRED TO]
ALI MOHD. AND ANOTHER VS. MOHD. HANIF AND OTHERS [LAWS(P&H)-2014-12-246] [REFERRED]
HANDE WAVARE VS. RAMCHANDRA VITTHAL DONGRE [LAWS(SC)-2019-7-38] [REFERRED TO]
ATTHIYADI SRI THALAVAI NALLAMADASAMY CHARITABLE TRUST VS. THE DISTRICT COLLECTOR THOOTHUKUDI [LAWS(MAD)-2017-5-25] [REFERRED TO]
AJIT SINGH VS. JASWINDER KAUR [LAWS(P&H)-2008-8-43] [REFERRED TO]
ABDUL LATIF VS. NASIR AHMED [LAWS(DLH)-2009-11-249] [REFERRED TO]
FGP LIMITED VS. SALEH HOOSEINI DOCTOR [LAWS(BOM)-2014-7-188] [REFERRED TO]
DIANA BRAZILIA RODRIGUES VS. HARI V [LAWS(BOM)-2011-3-214] [REFERRED TO]
SUSHILA UMESH KARN VS. NATASHA D SOUZA [LAWS(BOM)-2011-1-53] [REFERRED TO]
DHANAJI KASHINATH SHENDKAR VS. KHEMCHAN S CHAWLA [LAWS(BOM)-2011-9-73] [REFERRED TO]
SREE SREE ISWAR RADHA BEHARI JEW AND SREE SREE ISWAR SALGRAM JEW REPRESENTED BY BASUDEB DAS VS. MALATI P SONI [LAWS(CAL)-2018-9-16] [REFERRED TO]
SATYA DEV-SHAKUNTLA DEVI EDUCATIONAL TRUST VS. ADDL. DISTRICT JUDGE/SPECIAL JUDGE [LAWS(ALL)-2014-4-223] [REFERRED TO]
CHANDRA NARAYAN TRIPATHI VS. KAPIL MUNI KARWARIYA [LAWS(ALL)-2011-8-134] [REFERRED TO]
SAMBHU DEY VS. ARCHANA DEY [LAWS(CAL)-2010-7-106] [REFERRED TO]
MOHAN JAIN VS. SARPANCH, GRAM PANCHAYAT MUDHKUSRA AND ORS. [LAWS(CHH)-2015-4-11] [REFERRED TO]
SAYED ALI MALLICK VS. RAMJAN ALI [LAWS(CAL)-2012-5-62] [REFERRED TO]
R. KESHAVAMURTHY VS. STATE OF KARNATAKA [LAWS(KAR)-2020-12-81] [REFERRED TO]
RAJENDRA KUMAR GUPTA VS. SHIVRAJ GUPTA [LAWS(DLH)-2010-5-131] [REFERRED TO]
ABDUL KHALIQUE VS. ABDUL SATTAR [LAWS(GAU)-2007-3-46] [REFERRED TO]
M.S. GNANAMBIKA VS. V. SUBRAMANYAM [LAWS(APH)-2019-7-46] [REFERRED TO]
ALLAM NAGARAJU VS. KATTA JAGAN MOHAN REDDY [LAWS(APH)-2014-4-11] [REFERRED TO]
JANARDHANAM PRASAD VS. RAMDAS [LAWS(SC)-2007-2-77] [REFERRED TO]
CHAMPALAL VS. AMRITLAL AND ANOTHER [LAWS(RAJ)-2015-2-308] [REFERRED TO]
MGF DEVELOPMENTS LTD. VS. STATE OF HARYANA [LAWS(P&H)-2022-4-150] [REFERRED TO]
MAHEMA AND ORS. VS. J. SUGANTH AND ORS. [LAWS(MAD)-2016-1-33] [REFERRED TO]
DISTRICT COLLECTOR/CHAIRMAN, LOCAL PLANNING AUTHORITY VS. DANIAL THANGARAJ [LAWS(MAD)-2013-7-68] [REFERRED TO]
KRISHNARAO KAVDIKAR ULLAS KAVDIKAR VS. SADHNA KHANVALKAR [LAWS(MPH)-2008-3-77] [REFERRED TO]
PRUDENCE CHITTIAPPA VS. BRUHAT BANGALORE MAHANAGARA PALIKE [LAWS(KAR)-2022-9-1397] [REFERRED TO]
PEERU VS. HAPPO BAI [LAWS(MPH)-2014-1-119] [REFERRED TO]
SATISH KUMAR VS. JAGAT RAM [LAWS(HPH)-2019-10-89] [REFERRED TO]
A S A MUSAFAR GANI VS. SREE PRASANNA VINAYAGAR TEMPLE TRUST [LAWS(MAD)-2008-11-272] [REFERRED TO]
RYAZ AHMED VS. LALITHA KUMR CHOPRA [LAWS(KAR)-2007-4-31] [REFERRED TO]
BABURAO MUDBI VS. STATE OF KARNATAKA [LAWS(KAR)-2014-11-157] [REFERRED TO]
NARASILAL RAJABAI PATEL VS. M. SATHISH M. BHONSLE [LAWS(KAR)-2014-12-316] [REFERRED TO]
M.N. JANAKI VS. K.G. VENKATESH [LAWS(KAR)-2012-3-89] [REFERRED TO]
BALDEV SINGH VS. KANWAR PAL SINGH AND OTHERS [LAWS(P&H)-2013-12-258] [REFERRED TO]
SARASWATI DEVI VS. MAHABIR PD. DARUKA [LAWS(PAT)-2013-1-49] [REFERRED TO]
SIYARAM ROY VS. STATE OF BIHAR [LAWS(PAT)-2010-12-86] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. ASHA DEVI GARG [LAWS(RAJ)-2009-5-28] [REFERRED TO]
JOSE T A VS. STATE OF KERALA [LAWS(KER)-2009-3-68] [REFERRED TO]
BINAY PRAKASH VS. THE STATE OF JHARKHAND [LAWS(JHAR)-2016-6-46] [REFERRED TO]
K.C. LONAPPAN VS. STATE OF KERALA AND ST. RAPHEL, S CHURCH [LAWS(KER)-2007-1-715] [REFERRED TO]
MUNNA LAL VS. ADDL DISTRICT JUDGE RAMPUR [LAWS(ALL)-2008-12-138] [REFERRED TO]
KARTICK CHANDA GHOSH VS. ARUN KUMAR GHOSH [LAWS(CAL)-2016-11-10] [REFERRED TO]
BHANDARI PRODUCTS A PROPRIETORY CONCERN VS. GIRIRAJ ENTERPRISES [LAWS(GJH)-2007-1-10] [REFERRED TO]
TWIST SPIN INDUSTRIES VS. KMH ENTERPRISES [LAWS(BOM)-2009-4-60] [REFERRED TO]
MOHAN MALURAM AGRAWAL VS. KALADEVI SAWARMAL AGRAWAL [LAWS(BOM)-2006-10-144] [REFERRED TO]
BHARAT PETROLEUM CORPORATION LTD VS. PRECIOUS FINANCE INVESTMENT PVT LTD [LAWS(BOM)-2006-10-107] [REFERRED TO]
NEVADA PROPERTIES PVT. LTD. VS. ALICE INFRASTRUCTURE PVT. LTD. [LAWS(BOM)-2014-4-51] [REFERRED TO]
BHARATI DAS VS. RANJIT KUMAR [LAWS(GAU)-2008-8-12] [REFERRED TO]
JAME MASJID COMMITTEE, DIMAPUR VS. AHMAD ALI KHAN [LAWS(GAU)-2013-1-62] [REFERRED TO]
BADUGU SUBBALAKSHMI VS. BADUGU BALAYOGI [LAWS(APH)-2019-10-8] [REFERRED TO]
A T G SRINIVAS RAO VS. PUSHARINI [LAWS(APH)-2013-12-165] [REFERRED TO]
MRS. ADARSH KAUR GILL VS. SMT. SURJIT KAUR GILL AND ORS. [LAWS(DLH)-2010-1-388] [REFERRED TO]
MALIK MOHAMMED TAHSEEN VS. SYED AIJAZ HASAN [LAWS(DLH)-2010-12-288] [REFERRED TO]
GURMEET SINGH AND ANOTHER VS. SANTOKH SINGH [LAWS(P&H)-2013-12-419] [REFERRED]
USHA BALASHAHEB SWAMI VS. KIRAN APPASO SWAMI [LAWS(SC)-2007-4-132] [REFERRED TO]
PROMILA HALDER VS. SRI KUMARESH MONDAL ALIAS BHABESH MONDAL [LAWS(CAL)-2010-6-94] [REFERRED TO]
DR. VISHWANATH MEHROTRA AND OTHERS VS. HIGH COURT OF JUDICATURE AND OTHERS [LAWS(ALL)-2010-8-590] [REFERRED TO]
SUNIL KUMAR KATARIA VS. SURAKSHA DEVI [LAWS(ALL)-2013-10-26] [REFERRED TO]
RAMESH DUGGAL VS. PT. RAM SHANKER MISHRA TRUST CHIEF OFFICE [LAWS(ALL)-2023-5-114] [REFERRED TO]
P.M. MOHAN VS. SHAIK RIYAZ AHMED [LAWS(APH)-2016-11-72] [REFERRED TO]
MAHENDRAKUMAR BHAGWATIPRASAD VS. VIRENDRA BHAGWATIPRASAD AGRAWAL [LAWS(BOM)-2014-4-15] [REFERRED TO]
ANIL ALIAS VISHWANATH JADHAV VS. PANKAJ ALIAS INDRAJEET BASSI [LAWS(BOM)-2009-9-145] [REFERRED TO]
RAJENDRAKUMAR BHOGILAL SHAHA VS. PUSHPA DAMODAR NANDURKAR [LAWS(BOM)-2011-4-170] [REFERRED TO]
LINK ENGINEERS P LIMITED VS. ASEA BROWN BOVERI LIMITED [LAWS(DLH)-2007-4-75] [REFERRED TO]
SUFAL MATHUR VS. BASUDEV SARDAR [LAWS(CAL)-2014-9-39] [REFERRED TO]
RAVINDRA KUMAR KOHLI VS. HARISH CHANDRA KOHLI [LAWS(ALL)-2008-12-197] [REFERRED TO]
SAHNULAL VS. JAICHAND [LAWS(CHH)-2021-3-80] [REFERRED TO]
MIR PROJECTS AND CONSULTANTS PVT. LTD VS. STATE OF KERALA [LAWS(KER)-2012-11-328] [REFERRED TO]
MUTHURAMAN VS. MUTHUKUMARAN [LAWS(MAD)-2007-9-388] [REFERRED TO]
YUMNAM POMA MEETEI, S/O LATE Y ANGOUMEETEI VS. STATE OF MANIPUR [LAWS(MANIP)-2017-7-6] [REFERRED TO]
MAHESH CHANDRA TIWARI VS. RAM DUTT TIWARI [LAWS(UTN)-2018-9-6] [REFERRED TO]
JAGDISH PRASAD VS. PRITHVIRAJ [LAWS(RAJ)-2013-9-48] [REFERRED TO]
ANUP KUMAR VS. NARAIN PRASAD [LAWS(PAT)-2011-9-133] [REFERRED TO]
KOLLI VENKATA MOHAN RAO VS. J.M. PATRICIA [LAWS(MAD)-2014-11-222] [REFERRED TO]
ILAYAPERUMAL VS. MADRAS CEMENTS [LAWS(MAD)-2013-11-51] [REFERRED TO]
GIRISH DODDABASAPPA TATTI AND ORS VS. DODDABASAPPA BASHETTEPPA TATTI AND ORS [LAWS(KAR)-2013-8-330] [REFERRED]
SURYAKANT M. BICHKUNDE VS. KARNATAKA STATE INDUSTRIAL AND INFRASTRUCTURE DEVELOPMENT CORPORATION LTD. [LAWS(KAR)-2017-5-27] [REFERRED TO]
JHULLA SAHOO VS. MINATIBALA BEHERA [LAWS(ORI)-2010-11-30] [REFERRED TO]
MR.SASIDHARAN VS. MR.SUDARSANAN [LAWS(KER)-2020-10-18] [REFERRED TO]
GODHARA SARVJANIK SHIKSHAN MANDAL VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-50] [REFERRED TO]
CHIRAYU JAMNADAS BHATIA VS. KARSONDAS LALBHAI NARIELWALA [LAWS(BOM)-2019-7-379] [REFERRED TO]
HANUMANDAS VALLABHDAS AND SON VS. PITAMBAR BHATU CHAUDHARY [LAWS(BOM)-2007-3-46] [REFERRED TO]
CHHABUBAI HARIBHAU BADAKH VS. S H KHATOD AND SONS [LAWS(BOM)-2009-5-23] [REFERRED TO]
DAYARAM NEMABHAI PATEL VS. CHHAGANBHAI NEMABHAI PATEL [LAWS(GJH)-2014-9-31] [REFERRED TO]
RAM AGARWAL VS. B JAGANNATH RAO [LAWS(APH)-2008-7-77] [REFERRED TO]
KANNUBHAI JASHBHAI PATEL VS. SHRI TIRUMALA VENKATESWARA CO OP HOUSING SOCIETY LTD [LAWS(APH)-2010-12-48] [REFERRED TO]
DAKARAPU LAKSHMANA SWAMY VS. MADDULA NARASIMHA RAO [LAWS(APH)-2014-3-20] [REFERRED TO]
NTPC LIMITED VS. RELIANCE INDUSTRIES LIMITED [LAWS(BOM)-2009-7-184] [REFERRED TO]
GENERAL MANAGER VS. RAKSHAK INDUSTRIAL SECURITY AGENCY PVT LTD. [LAWS(BOM)-2013-12-127] [REFERRED TO]
HOME DEVELOPERS VS. BHANU SANGWAN [LAWS(DLH)-2009-10-242] [REFERRED TO]
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JUDGEMENT

- (1.)The heirs and legal representatives of the Original Defendant in a suit for specific performance of contract and the subsequent purchaser are before us in these appeals which arise out of a judgment and order dated 10.09.2003 passed by a Division Bench of the Andhra Pradesh High Court in Letters Patent Appeal Nos. 168 and 169 of 1996 whereby and whereunder the judgment and decree passed by a learned Single Judge dated 05.11.1996 affirming a judgment and decree dated 30.04.1990 passed by the Additional Chief Judge-cum-Spl. Judge for SPE & ACB Cases, City Civil Court, Hyderabad, was set aside.
(2.)The Defendant in the suit together with his other co-sharers were owners of Survey No.71, West Marredpalli, Secunderabad. A proceeding under the Urban Land (Ceiling & Regulation) Act, 1976 (for short, 'the 1976 Act') was initiated against them. In the said proceeding at the hands of the landholders, excess land was directed to be vested in the Central Government. The owners were allowed to retain 1000 sq. metres of land each.
Allegedly, on that premise a piece of vacant land bearing Plot No.2 in Survey No.71 measuring 1000 sq. metres which had been allotted to the defendant was allowed to be retained by him. On or about 27.06.1978 he (original Owner) entered into an agreement with the Plaintiff for sale in respect thereof on a consideration of Rs.50/- sq. yard . As on the said date, a proceeding under the 1976 Act was pending, the agreement to sell was subject to the grant of permission by the competent authority under the said Act. It stipulated that in the event of refusal on the part of the competent authority to grant such permission, the advance paid to the Defendant would be refunded. It was further stipulated that in the event of refusal on the part of the vendor to execute the sale deed upon obtaining permission, if any, not only the amount paid by way of advance was to be refunded but also damages to the extent of Rs.15, 000/- was to be paid by the Defendant to the Plaintiff. The application under Section 26 of the 1976 Act filed for seeking permission to sell the said land was rejected by the competent authority by an order dated 24.08.1978.

(3.)An application was filed under Section 10 of the 1976 Act on 29.04.1980 which was again rejected by an order dated 26.06.1980 stating that no vacant land measuring 1000 sq. metres was available, in view of the order passed in the proceedings under the 1976 Act and as such no permission could be granted. A clarification of the said order was sought for. Allegedly, on the ground that permission to sell the vacant land had been rejected by a notice dated 26.06.1980, the agreement was sought to be cancelled by the Respondent on the premise that the same stood frustrated. The Plaintiff-Respondent in C.A. No.2023 of 2004 thereafter filed a suit for specific performance of contract.


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