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Report No. 3

102. Article s 43, 97, 99, 100 & 107-109.-

Articles 43, 97, 99, 100 & 107 to 109 relate to suit not based on express promises but on obligations implied or imposed by law which we have brought under the definition of contract. In all these cases, the cause of action arises on the dates on which limitation starts under the Act.



Limitation Act, 1908 Back




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