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Citedby 312 docs - [View All]
Syndicate Bank vs East India Hotels Ltd. on 12 October, 2004
Vemana Venkama Naidu And Ors. vs Sayed Vilijan Chisty And Ors. on 4 August, 1950
Narayan Misra vs Surendranath Das And Ors. on 30 July, 1971
Narandar B. Agarwal And Anr. vs Usman Haji Abbas And Anr. on 8 July, 1982
Muppudathi Pillai vs Krishnaswami Pillai And Ors. on 25 February, 1959

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[Complete Act]
Central Government Act
Section 41 in The Specific Relief Act, 1963
41. Injunction when refused.—An injunction cannot be granted—
(a) to restrain any person from prosecuting a judicial proceeding pending at the institution of the suit in which the injunction is sought, unless such restraint is necessary to prevent a multiplicity of proceedings;
(b) to restrain any person from instituting or prosecuting any proceeding in a court not subordinate to that from which the injunction is sought;
(c) to restrain any person from applying to any legislative body;
(d) to restrain any person from instituting or prosecuting any proceeding in a criminal matter;
(e) to prevent the breach of a contract the performance of which would not be specifically enforced;
(f) to prevent, on the ground of nuisance, an act of which it is not reasonably clear that it will be a nuisance;
(g) to prevent a continuing breach in which the plaintiff has acquiesced;
(h) when equally efficacious relief can certainly be obtained by any other usual mode of proceeding except in case of breach of trust;
(i) when the conduct of the plaintiff or his agents has been such as to disentitle him to the assistance of the court;
(j) when the plaintiff has no personal interest in the matter.