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Report No. 3

71. Articles 8 & 9.-

Article 8 provides a period of one year for the recovery of price of food or drink sold by the keeper of a hotel or tavern and the cause of action arises when the food or drink is delivered. Article 9 provides a period of one year for a suit to recover the price of lodging and the cause of action accrues when the price becomes payable. These are also actions founded on contract and the cause of action arises when the food or drink is delivered or when the price of lodging becomes payable. There is no particular reason for providing a shorter period of limitation for these cases and for not bringing them under the uniform period of three years.



Limitation Act, 1908 Back




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