w w w . L a w y e r S e r v i c e s . i n



Union of India v/s Ashok Woolen Industries, Panipat

    Suit Appeal No.775A of 1978

    Decided On, 20 November 1981

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE H.L. ANAND

    For the Appearing Parties: D.P. Sharma, R.R. Mehra, Advocates.



Judgment Text

(1) THE damage claimed must arise out of the transaction of repurchase of the store in respect of which the default -was committed and the transaction or the purchase must be relatable to that requirement. An independent transaction or purchase even at a higher price would not justify the claim of damages. Remote or indirect damage is bar

Please Login To View The Full Judgment!

red by Section 73 of the Contract Act.
O R