Interpretation of Document Constitutes a Substantial Question of Law u/S 100 of CPC- Supreme Court

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May 01, 2019

Case name: Rajendra Lalitkumar Agrawal v. Ratna Ashok Muranjan and Anr.

In the case, the appellant had filed suit for specific performance of contract in relation to suit property. The Appellant in the case is aggrieved by Bombay High Court’s order, whereby the Court dismissed the second appeal holding that the appeal did not involve any substantial question of law as is required to be made out under Section 100 of Code of Civil Procedure.

The Two-Judge Bench of the Supreme Court in view of the record of the case allowed the appeal and was of the view that the case involved a substantial question of law under Section 100 of CPC.

The Apex Court noted that the case involved a substantial question of law as it involved interpretation of terms and conditions of document i.e. an agreement in the present case. Thus, it constituted a substantial question of law under Section 100 of Code of Civil Procedure.

The entire case can be accessed here.