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Union of India Vs. Ashok Woolen Industries - Court Judgment

LegalCrystal Citation
SubjectArbitration
CourtDelhi High Court
Decided On
Case NumberSuit No. 775A of 1978
Judge
Reported in1981(3)DRJ295
ActsArbitration Act, 1940 - Sections 30
AppellantUnion of India
RespondentAshok Woolen Industries
Advocates: R.R. Mehra and; D.P. Sharma, Advs
Excerpt:
arbitration act, 1940 - sections 30 and 33. the damage claimed must arise out of the transaction of repurchase of the store in respect of which the default was committed and the transaction or the purchase must be relatable to that requirement. an independent transaction or purchase even at a higher price would not justify the claim of damages. remote or indirect damage is barred by section 73 of the contract act. - (1) the damage claimed must arise out of the transaction of repurchase of the store in respect of which the default -was committed and the transaction or the purchase must be relatable to that requirement. an independent transaction or purchase even at a higher price would not justify the claim of damages. remote or indirect damage is barred by section 73 of the contract act.
Judgment:

(1) The damage claimed must arise out of the transaction of repurchase of the store in respect of which the default -was committed and the transaction or the purchase must be relatable to that requirement. An independent transaction or purchase even at a higher price would not justify the claim of damages. Remote or indirect damage is barred by Section 73 of the Contract Act.


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