Skip to content


The Kerala Electricity Board Vs. N. Chellappan - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtSupreme Court of India
Decided On
Judge
Reported in(1976)2SCC875; 1975(7)LC924(SC)
AppellantThe Kerala Electricity Board
RespondentN. Chellappan
Excerpt:
civil - temporary injunction - temporary injunction granted in original suit against appellant restraining it from use of certain machinery - appeal made against said order - all relevant circumstances were considered and it was thought fit to grant injunction - validity of grant of temporary injunction upheld. - [] the government of mysore by an order defined backward classes and directed that 30 per cent of the seats in professional and technical colleges and institutions shall be reserved for them and 18 per cent to the schedule castes and scheduled tribes. it was laid down that classification of socially and educationally backward classes should be made on the basis of economic condition and occupation. by a letter the government informed the director of technical education that it..........a temporary injunction prayed for by the respondent, be granted the pendency of the execution application. we find no sufficient ground to interfere with the grant of temporary injunction in an appeal by special leave. the appeal consequently fails and is dismissed but in the circumstances with no order as to.....
Judgment:

H.R. Khanna, J.

1. This is an appeal by special leave against the judgment of the Kerala High Court, affirming on appeal the order of the executing court, by which, a temporary injunction was granted in original execution petition against the appellant-Board restraining if from the use of certain machinery and tools.

2. We have heard Mr. Patel on behalf of the appellant and find that both the executing court as well as the High Court have taken into consideration all the relevant circumstances and have thought it fit that a temporary injunction prayed for by the respondent, be granted the pendency of the execution application. We find no sufficient ground to interfere with the grant of temporary injunction in an appeal by special leave. The appeal consequently fails and is dismissed but in the circumstances with no order as to costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //