for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 147   [ View Judgements ]

Application for interim relief


The Plaintiff may move the Court ex-parte for interim relief on the ground of urgency and the Court on such application may give leave to serve the Notice of Motion for a particular date and may also, if it shall think fit, grant interim relief on such terms and undertakings as shall seem just.

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