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Report No. 3

80. Article 63.-

Article 63 deals with the payment of interest on the money due from the defendant to the plaintiff. This can only be under the terms of a contract between the parties and the time at which the cause of action arises, viz., when the interest becomes due, coincides with the time when the period of limitation begins to run. If the contract is a registered contract, Article 116 would apply. This makes it clear that the suit is based on contract.



Limitation Act, 1908 Back




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