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Citedby 158 docs - [View All]
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Central Government Act
Section 11 in The Specific Relief Act, 1963
11. Cases in which specific performance of contracts connected with trusts enforceable.—
(1) Except as otherwise provided in this Act, specific performance of a contract may, in the discretion of the court, be enforced when the act agreed to be done is in the performance wholly or partly of a trust.
(2) A contract made by a trustee in excess of his powers or in breach of trust cannot be specifically enforced.