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Report No. 3

103. Article 110.-

Article 110 is for the recovery of arrears of rent and time begins to run when the arrears become due, the period of limitation being 3 years. The contract of lease may be express or implied. It may be inferred from mere occupation of property. It is a suit based on contract and the time when the cause of action arises coincides with the starting point of limitation.



Limitation Act, 1908 Back




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