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Report No. 3

104. Article 111.-

Article 111 is for a suit by a vendor of immovable property for personal payment of unpaid purchase money. No charge is claimed and the suit contemplated is a mere personal action. The suit is founded on contract and the money becomes payable at the time fixed for completing the sale, or where the title is accepted after the time fixed for completion, on the date of acceptance of the title. This corresponds with the date of the starting point of limitation.



Limitation Act, 1908 Back




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