Specific Relief Act, 1963


Section
Section Title
  Status : Active
  Title PART I - PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Savings View Judgements
  4 Specific relief to be granted only for enforcing individual civil rights and not for enforcing penal laws View Judgements
  Title PART II - SPECIFIC RELIEF View Judgements
  Title CHAPTER I - RECOVERING POSSESSION OF PROPERTY View Judgements
  5 Recovery of specific immovable property View Judgements
  6 Suit by person dispossessed of immovable property View Judgements
  7 Recovery of specific movable property View Judgements
  8 Liability of person in possession, not as owner, to deliver to persons entitled to immediate possession View Judgements
  9 Defences respecting suits for relief based on contract View Judgements
  Title Contracts which can be specifically enforced View Judgements
  10 Cases in which specific performance of contract enforceable View Judgements
  11 Cases in which specific performance of contracts connected with trusts enforceable View Judgements
  12 Specific performance of part of contract View Judgements
  13 Rights of purchaser or lessee against person with no title or imperfect title View Judgements
  Title Contracts which cannot be specifically enforced View Judgements
  14 Contracts not specifically enforceable View Judgements
  Title Persons for or against whom contracts may be specifically enforced View Judgements
  15 Who may obtain specific performance View Judgements
  16 Personal bars to relief View Judgements
  17 Contract to sell or let property by one who has no title, not specifically enforceable View Judgements
  18 Non-enforcement except with variation View Judgements
  19 Relief against parties and persons claiming under them by subsequent title View Judgements
  Title Discretion and powers of court View Judgements
  20 Discretion as to decreeing specific performance View Judgements
  21 Power to award compensation in certain cases View Judgements
  22 Power to grant relief for possession, partition, refund of earnest money, etc View Judgements
  23 Liquidation of damages not a bar to specific performance View Judgements
  24 Bar of suit for compensation for breach after dismissal of suit for specific performance View Judgements
  Title Enforcement of awards and directions to execute settlements View Judgements
  25 Application of preceding sections to certain awards and testamentary directions to execute settlements View Judgements
  Title CHAPTER III - RECTIFICATION OF INSTRUMENTS View Judgements
  26 When instrument may be rectified View Judgements
  Title CHAPTER IV - RESCISSION OF CONTRACTS View Judgements
  27 When rescission may be adjudged or refused View Judgements
  28 Rescission in certain circumstances of contracts for the sale or lease of immovable property, the specific performance of which has been decreed View Judgements
  29 Alternative prayer for rescission in suit for specific performance View Judgements
  30 Court may require parties rescinding to do equity View Judgements
  Title CHAPTER V - CANCELLATION OF INSTRUMENTS View Judgements
  31 When cancellation may be ordered View Judgements
  32 What instruments may be partially cancelled View Judgements
  33 Power to require benefit to be restored or compensation to be made when instrument is cancelled or is successfully resisted as being void or voidable View Judgements
  Title CHAPTER VI - DECLARATORY DECREES View Judgements
  34 Discretion of court as to declaration of status or right View Judgements
  35 Effect of declaration View Judgements
  Title PART III - PREVENTIVE RELIEF View Judgements
  Title CHAPTER VII - INJUNCTIONS GENERALLY View Judgements
  36 Preventive relief how granted View Judgements
  37 Temporary and perpetual injunctions View Judgements
  Title CHAPTER VIII - PERPETUAL INJUNCTIONS View Judgements
  38 Perpetual injunction when granted View Judgements
  39 Mandatory injunctions View Judgements
  40 Damages in lieu of, or in addition to, injunction View Judgements
  41 Injunction when refused View Judgements
  42 Injunction to perform negative agreement View Judgements
  43 Amendment of Act 10 of 1940 View Judgements
  44 Repealed View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon