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Citedby 13 docs - [View All]
Industrial Finance Corporation ... vs Shama Forge Co. Ltd. And Anr. on 6 August, 1993
Tekulapally Veera Reddy And Ors. vs Tekulapally Narayana Reddy on 24 October, 2007
Debi Prasad And Ors. vs Smt. Maika And Ors. on 18 November, 1971
Dr.Rajanikanth vs The Director Of Medical Education on 25 July, 2011
C.Nagamanickaya vs K.Syamanthakamma on 21 February, 2012

[Section 31] [Complete Act]
Central Government Act
Section 31(1) in The Specific Relief Act, 1963
(1) Any person against whom a written instrument is void or voidable, and who has reasonable apprehension that such instrument, if left outstanding may cause him serious injury, may sue to have it adjudged void or voidable; and the court may, in its discretion, so adjudge it and order it to be delivered up and cancelled.