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Report No. 3

86. Article 69.-

Article 69 relates to a suit on a bill of exchange or promissory note payable at a fixed time after date. The cause of action arises when the bill or note falls due and that is the time from which the period runs under the Limitation Act (vide 20 Hals. II Edn. p. 606. See sections 22, 23, 25, of the Negotiable Instruments Act).



Limitation Act, 1908 Back




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