Bombay HC: Court Setting Aside Magistrate's Order for Police Investi. Won’t Lead to Quashing of FIR  ||  SC: Evidence by Power of Attorney Holders Can Only be Given of Facts Within Their Personal Knowledge  ||  Delhi High Court: Compensation Can be Awarded on Guesswork When it is Difficult to Prove Loss  ||  Madhya Pradesh HC: If Efficacious Remedy Available Before Arbitrator Writ Will Not be Maintainable  ||  Allahabad High Court: Can’t Decide Jurisdiction of DRTs Solely on the Basis of Location of Asset  ||  Delhi High Court: Fundamental to an Individual’s Identity to be Identified by One’s Name  ||  Ker. HC: Directions to Centre to Desist Telecasting Shows Found Violative of Broadcasting Regulations  ||  All. HC: Arbitrator to Decide Whether Claims Prior to Work Order are Covered by Arb. Clause or Not  ||  Kerala High Court: Schools Without Playgrounds Should be Closed by Government  ||  Bom. HC Sets Aside Reinstatement Order of Hindustan Petroleum Workman Who Slapped His Supervisor    

SC: Suit for Permanent Injunction is Not Maintainable Against True Owner of Property - (04 Mar 2022)

PROPERTY

Supreme Court has observed that a suit for permanent injunction is not maintainable against the true owner of the property when the dispute with respect to title is settled against the plaintiff.

Tags : SUPREME COURT   SUIT FOR PERMANENT INJUNCTION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved