Main Search Premium Members Advanced Search Disclaimer
Citedby 1048 docs - [View All]
Bishan Sarup vs Musa Mal And Ors. on 17 April, 1935
Major General Shanta Shamsher ... vs Kamani Brothers Private Ltd. And ... on 6 January, 1958
Mahadevi vs Saraswati And Anr. on 22 December, 1961
Suryaprakash Weaving Factory vs The Industrial Court on 4 September, 1950
Vohara Abbasali Mahomadalli ... vs The State Of Gujarat on 18 June, 1970

[Complete Act]
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 42 in The Specific Relief Act, 1963
42. Injunction to perform negative agreement.—Notwithstanding anything contained in clause (e) of section 41, where a contract comprises an affirmative agreement to do a certain act, coupled with a negative agreement, express or implied, not to do a certain act, the circumstances that the court is unable to compel specific performance of the affirmative agreement shall not preclude it from granting an injunction to perform the negative agreement: Provided that the plaintiff has not failed to perform the contract so far as it is binding on him.