R K PRAVATHARAJ GUPT Vs. K C JAYADEVA REDDY
LAWS(SC)-2006-2-64
SUPREME COURT OF INDIA (FROM: KARNATAKA)
Decided on February 02,2006

R.K.PARVATHARAJ GUPTA Appellant
VERSUS
K.C.JAYADEVA REDDY Respondents


Cited Judgements :-

SIKANDER SINGH AND ORS. VS. GIAN CHAND AND ORS. [LAWS(P&H)-2015-1-75] [REFERRED TO]
S JAYAVEL VS. S MANICKAM [LAWS(MAD)-2007-1-69] [REFERRED TO]
GOPAL JI VS. SMT. NASEERAN BIBI [LAWS(ALL)-2016-5-203] [REFERRED TO]
CHUNDURU VISALAKSHI VS. CHUNDURU RAJENDRA PRASAD [LAWS(APH)-2022-4-27] [REFERRED TO]
A.AHMED ALI VS. A. VENKATESH [LAWS(MAD)-2013-1-12] [REFERRED TO]
KALAWATIBAI WD/O CHAMPATRAO SATPUTE VS. PRAKASH S/O VITTHALRAO KONDAWAR [LAWS(BOM)-2013-8-264] [REFERRED TO]
M.S. DHANASINGH (DECEASED) VS. INBAM PADMINI SELVARAJ [LAWS(MAD)-2017-4-115] [REFERRED TO]
ARPIT JAIN VS. VIJAY SISODIYA [LAWS(MPH)-2015-7-124] [REFERRED TO]
SMT. ANJUMAN VS. SRI SHABBIR [LAWS(ALL)-2018-7-257] [REFERRED TO]
NARAYAN SHARMA VS. DEVENDRA KUMAR SHARMA [LAWS(ALL)-2013-9-72] [REFERRED TO]
SHYAM NARAIN VS. RAM SINGH [LAWS(ALL)-2007-5-21] [REFERRED TO]
JASODA DEVI VS. HARISH CHANDRA WADHWA AND ORS. [LAWS(JHAR)-2015-4-19] [REFERRED TO]
DINESH BHAKTA SHRESHTHA VS. MMTC LTD. & ANR. [LAWS(DLH)-2012-5-723] [REFERRED TO]
SHIV HOSIERY FACTORY AND OTHERS VS. RAJ KUMAR BANSAL [LAWS(P&H)-2015-7-452] [REFERRED]
URVASHIBEN & ANR VS. KRISHNAKANT MANUPRASAD TRIVEDI [LAWS(SC)-2018-12-76] [REFERRED TO]
G.SUNDARRAJ VS. MEENAKSHI [LAWS(MAD)-2012-8-230] [REFERRED TO]
Y JESU VS. S VELAYUTHAM [LAWS(MAD)-2012-8-188] [REFERRED TO]
BRAJ BHUSHAN MITTAL VS. JEET SINGH [LAWS(ALL)-2020-8-5] [REFERRED TO]
JADID-UN-NISA ALIAS KALLO BEGUM VS. FIRASAT JAHAN BEGUM [LAWS(ALL)-2006-12-20] [REFERRED TO]
COL S J CHAUDHARY VS. VANTAGE CONSTN P LTD [LAWS(DLH)-2012-7-74] [REFERRED TO]
SAMMITA SRI NATARAJ VS. KILARU RANGAIAH [LAWS(APH)-2012-1-102] [REFERRED TO]
SMT. AHMADUNNISA VS. SMT. JUBEDA [LAWS(ALL)-2016-5-208] [REFERRED TO]
PONNAMMAL VS. M.HARIKRISHNAN [LAWS(MAD)-2013-6-204] [REFERRED TO]
PARVATHAMMA VS. UMA [LAWS(KAR)-2010-11-31] [REFERRED TO]
JANARDHANAM PRASAD VS. RAMDAS [LAWS(SC)-2007-2-77] [REFERRED TO]
NANU GAONKAR VS. MODEST BUILDER [LAWS(BOM)-2011-3-283] [REFERRED TO]
M.SANKAR NADAR VS. DEVA KRISHNAN [LAWS(MAD)-2017-1-7] [REFERRED TO]
BIRINDER PAL SINGH VS. GANDHARAV SINGH NAGRA [LAWS(P&H)-2018-10-174] [REFERRED TO]
PANCHANAN DHARA VS. MONMATHA NATH MAITY [LAWS(SC)-2006-5-113] [REFERRED TO]
PRADEEP KUMAR SINGH VS. GULAB JAIN [LAWS(MPH)-2023-3-160] [REFERRED TO]
KHODAJI MANGAJI THAKORE VS. LEGAL HEIRS OF DECEASED VIRAMBHAI UKABHAI BHARVAD [LAWS(GJH)-2018-9-344] [REFERRED TO]
MUNISH OHRI VS. VIMLA MANCHANDA [LAWS(DLH)-2010-5-213] [REFERRED TO]
GUNWANTBHAI MULCHAND SHAH VS. ANTON ELIS FAREL [LAWS(SC)-2006-3-36] [REFERRED TO]
ALFARUK EDUCATIONAL SOCIETY, KHAJRANA VS. SHIVPRASAD AND ANOTHER [LAWS(MPH)-2012-8-458] [REFERRED]


JUDGEMENT

S.B. Sinha, J. - (1.)Leave granted.
(2.)This appeal is directed against a judgment and order dated 09.03.2005 passed by a learned Single Judge of the High Court of Karnataka dated 09.03.2005 in RSA No. 266 of 2000 whereby and whereunder the Second Appeal filed by the Respondent herein was allowed decreeing the suit for specific performance filed by the plaintiff-respondent.
(3.)The facts relevant for this case are as under: The Appellant was at all material times, the owner of agricultural lands bearing Survey Nos. 12, 13, 14 and 16 situated in Village Sheganayakanahalli Village, Sarjapur Hobli, Anekal Taluk. The parties hereto entered into an agreement for sale on or about 13.10.1982, where for a sum of Rs. 65,000/- was fixed as consideration. Allegedly, a sum of Rs. 16,500/- was paid to the Appellant by way of earnest money whereupon the Respondent was put in physical possession of the lands in question. Allegedly, a sale deed was to be executed and registered upon disposal of an appeal pending before the Karnataka High Court.


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