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Limitation Act, 1963


PART III-Suits relating to Declarations

56.

To declare the forgery of an instrument issued or registered.

Three years

When the issue or registration becomes known to the plaintiff.

57.

To obtain a declaration that an alleged adoption is invalid, or never, in fact, took place.

Three years

When the alleged adoption becomes known to the plaintiff.

58.

To obtain any other declaration.

Three years

When the right to sue first accrues.



Limitation Act, 1963 Back




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