Main Search Premium Members Advanced Search Disclaimer
Citedby 684 docs - [View All]
Mumbai International Airport vs Indamer Company Pvt. Ltd on 2 July, 2008
Unnikrishnan vs Ponnu Ammal And Ors. on 10 December, 1998
Radha Sharan Dubey & Another vs Ram Niwas & Others on 6 March, 2017
South India Wire Ropes Ltd. A ... vs Usha Martin Industries Limited A ... on 29 September, 2006
Sushil Kumar & Anr vs Ram Prakash & Ors on 13 January, 1988

[Complete Act]
User Queries
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 38 in The Specific Relief Act, 1963
38. Perpetual injunction when granted.—
(1) Subject to the other provisions contained in or referred to by this Chapter, a perpetual injunction may be granted to the plaintiff to prevent the breach of an obligation existing in his favour, whether expressly or by implication.
(2) When any such obligation arises from contract, the court shall be guided by the rules and provisions contained in Chapter II.
(3) When the defendant invades or threatens to invade the plaintiff’s right to, or enjoyment of, property, the court may grant a perpetual injunction in the following cases, namely:—
(a) where the defendant is trustee of the property for the plaintiff;
(b) where there exists no standard for ascertaining the actual damage caused, or likely to be caused, by the invasion;
(c) where the invasion is such that compensation in money would not afford adequate relief;
(d) where the injunction is necessary to prevent a multiplicity of judicial proceedings.