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Report No. 3

93. Article 76.-

Article 76 relates to a suit on a promissory note given by the maker to a third person to be delivered to the payee after the happening of a certain event. Time starts from the date of delivery to the payee. This Article is based on Savage v. Aldren, 19 RR 707 The coincidence of the two dates exists here.



Limitation Act, 1908 Back




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