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Report No. 100

2.11. Section 80 mandatory.-

The injustice resulting from section 80 becomes manifest when one bears in mind that it is not possible to grant ex parte interim relief in the form of injunction on the ground of urgency, by invoking the inherent powers of the court. Notice under section 80 is a condition precedent, even for a suit for injunction.1

1. State of Tripura v. Sajal Kanti Sengupta, AIR 1982 Gau 76.



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