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Report No. 3

105. Article s 113 and 115.-

Article 113 is for a suit for specific performance of a contract. Such a suit is based on contract and the date of accrual of cause of action coincides with the starting point of limitation. Article 115 is a residuary Article for breach of a contract and time starts when the contract is broken or where there are successive breaches, when the breach in respect of which the suit is instituted, occurs, or when the breach is continuing, when it ceases. These dates also correspond with the date of the accrual of the cause of action.



Limitation Act, 1908 Back




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