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Unknown vs 12-06-2015
Nirma Ltd. vs Lentjes Engergy (India) Pvt. Ltd. on 26 July, 2002
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Companies Act vs M/S Deccan Chronicle Holdings ... on 21 February, 2013

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Central Government Act
Section 9 in The Specific Relief Act, 1963
9. Defences respecting suits for relief based on contract.—Except as otherwise provided herein, where any relief is claimed under this Chapter in respect of a contract, the person against whom the relief is claimed may plead by way of defence any ground which is available to him under any law relating to contracts.