AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Limitation Act, 1963


 PART VI - Suits relating to movable property

68.

For specific movable property lost, or acquired by theft, or dishonest misappropriation or conversion.

Three years

When the person having the right to the possession of the property first learns in whose possession it is.

69.

For other specific movable property.

Three years

When the property is wrongfully taken.

70.

To recover movable property deposited or pawned from a depositary or pawnee.

Three years

The date of refusal after demand.

71.

To recover movable property deposited or pawned, and afterwards brought from the deposited or pawned, and afterwards brought from the depositary or pawnee for a valuable consideration.

Three years

When the sale becomes known to the plaintiff.



Limitation Act, 1963 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys