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Report No. 3

Chapter IV

Suits on Contract and Tort

69. In the light of the discussion in the previous chapter, our recommendation is that for all suits on contract and tort the period of limitation should be three years from the date of accrual of the cause of action. In the succeeding paragraphs of this chapter we proceed to examine in what manner the Articles of the Limitation Act relating to contract and tort can be grouped. The Articles relating to contract including implied contract and quasi-contract are, 7 to 9, 30, 31, 43, 50 to 84, 86, 87, 97, 99 to 102, 107 to 111, 113, 115, 116 and 131.



Limitation Act, 1908 Back




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