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Limitation Act, 1963

PART VIII - Suits relating to trust and trust property
92. To recover possession of immovable property conveyed or bequeathed in trust and afterwards transferred by the trustee for a valuable consideration. Twelve years When the transfer becomes known to the plaintiff.
93. To recover possession of immovable property conveyed or bequeathed in trust and afterwards transferred by the trustee for a valuable consideration. Three years When the transfer becomes known to the plaintiff.
94. To set aside a transfer to immovable property comprised in a Hindu, Muslim or Buddhist religious or charitable endowment, made by a manager thereof for a valuable consideration. Twelve years When the transfer becomes known to the plaintiff.
95. To set aside a transfer of movable property comprised in a Hindu, Muslim or Buddhist religious or charitable endowment, made by a manager thereof for a valuable consideration. Three years When the transfer, becomes known to the plaintiff.


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