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Report No. 3

82. Article 65.-

Article 65 refers to a suit founded on contract. The suit is for compensation for breach of a promise to do anything at a specified time or upon the happening of a specified contingency. Naturally the cause of action arises only when the specified time arrives or when the specified contingency happens. This is the starting point of limitation stated in.the third column.



Limitation Act, 1908 Back




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