Main Search Premium Members Advanced Search Disclaimer
Citedby 114 docs - [View All]
Vikram Yeshwanta And Ors. vs Eknath Trimbak Gadekar And Ors. on 23 March, 1977
Nara Narayan Mandal vs Aghore Chandra Ganguli And Anr. on 18 April, 1935
Krushna Chandra vs Commr. Of Endowments And Ors. on 23 September, 1975
Triumph International Finance ... vs Assessee on 19 February, 2013
Smt. Swarnalata Tat vs Chandi Charan Dey And Anr. on 17 February, 1984

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 36 in The Specific Relief Act, 1963
36. Preventive relief how granted.—Preventive relief is granted at the discretion of the court by injunction, temporary or perpetual.