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Indu Sekhar Agarwal And Ors. vs Phulo Devi And Ors. on 1 February, 1968
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[Section 37] [Complete Act]
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Central Government Act
Section 37(1) in The Specific Relief Act, 1963
(1) Temporary injunctions are such as are to continue until a specified time, or until the further order of the court, and they may be granted at any stage of a suit, and are regulated by the Code of Civil Procedure, 1908 (5 of 1908).