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Report No. 01

942. Statute of limitations.-

Every claim against the United States cognizable under this chapter shall be for ever barred, unless within one year after such claim accrued or within one year after August 2, 1946 whichever is later, it is presented in writing to the Federal agency out of whose activities it arises, if such claim is for a sum not exceeding $ 1,000; or unless within one year after such claim accrued or within one year after August 2, 1946, whichever is later, an action is begun pursuant to sub-chapter II of this chapter.

In the event that a claim for a sum not exceeding $ 1,000 is presented to a Federal agency as aforesaid, the time to institute a suit pursuant to sub-chapter II of this chapter shall be extended for a period of six months from the date of mailing of notice to the claimant by such Federal agency as to the final disposition of the claim or from the date of withdrawal of the claim from such Federal agency pursuant to section 931 of this title, if it would otherwise expire before the end of such period.



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