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Report No. 3

100. Article 86.-

Article 86 is for recovery of money under an insurance policy. The plaintiff would be entitled to recover, in the case of a policy of life insurance, from the date of the death of the deceased and in the case of other policies, the date of the occurrence causing the loss. [The Article has no application to endowment policies payable after a particular date.] This is also a contractual obligation and the time from which limitation begins to run synchronises with the date of the accrual of the cause of action.



Limitation Act, 1908 Back




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