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Report No. 3

75. Articles 55 & 56.-

Article 55 is for the price of trees or growing crops sold by the plaintiff to the defendant where no fixed period of credit is agreed upon. Naturally, the time runs from the date of sale. Article 56 is for the price of work done by the plaintiff for the defendant at his request, where no time has been fixed for payment. Time begins to run when the work is done and the period is three years. These two cases also are instances of a breach of contract and the cause of action arises at the moment specified in the Act as the starting point for limitation.



Limitation Act, 1908 Back




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