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Code of Civil Procedure, 1908


ORDER XXXIX

TEMPORARY INJUNCTIONS AND INTERLOCUTORY ORDERS

Temporary injunctions

RULES

1.Cases in which temporary injunction may be granted.

2. Injunction to restrain repetition or continuance of breach.

3. Before granting injunction, Court to direct notice to opposite party.

4. Order for injunction may be discharged, varied or set aside.

5. Injunction to corporation binding on its officers.

Interlocutory orders

6. Power to order interim sale.

7. Detention, preservation, inspection, etc., of subject matter of suit.

8. Application for such orders to be after notice.

9. When party may be put in immediate possession of land the subject-matter of suit.

l0.Deposit of money, etc., in Court.



Code of Civil Procedure, 1908 Back




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