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Specific Relief Act, 1963


11. Cases in which specific performance of contracts connected with trust enforceable

(1) Except as otherwise provided in this Act, specific performance of a contract may, in the discretion of the court, be enforced when the act agreed to be done is in the performance wholly or partly of a trust 

(2) A contract made by a trustee in excess of his powers or in breach of trust cannot be specifically enforced.



Specific Relief Act, 1963 Back




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