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Report No. 3

97. Article 80.-

Article 80 relates to a suit on a bill of exchange, promissory note or bond not expressly provided for in the Act. The period is three years from the date when the bill or note or bond becomes payable. This is a residuary Article which provides for cases not governed by the previous Articles and here, too, the date of cause of action coincides with the starting point of limitation. This one Article would have been sufficient to cover the other Articles above referred to, relating to bills of exchange or promissory notes or bonds.



Limitation Act, 1908 Back




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