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Specific Relief Act
H.P. State Forest Corporation vs S. Butail And Company on 30 March, 2005
Raja Dhanrajgirji, Chela Of Late ... vs State Bank Of Hyderabad on 3 August, 1982
Verma Narasimha Rao vs The Superintendent Of Excise, ... on 29 January, 1974
Chacko Mathew vs Ayyappan Kutty on 19 December, 1961

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Central Government Act
Section 22 in The Indian Contract Act, 1872
22. Contract caused by mistake of one party as to matter of fact.—A contract is not voidable merely because it was caused by one of the parties to it being under a mistake as to a matter of fact. —A contract is not voidable merely because it was caused by one of the parties to it being under a mistake as to a matter of fact."