AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Specific Relief Act, 1963


32. What instruments may be partially cancelled

Where an instrument is evidence of different rights or different obligations, the court may, in a proper case, cancel it in part and allow it to stand for the residue.



Specific Relief Act, 1963 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys