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Report No. 3

150. Article s 15 & 16.-

Articles 15 and 16 are for suits against Government (i) to set aside any attachment, lease or transfer of immovable property by the revenue authorities for arrears of Government revenue and (ii) to recover money paid under protest in satisfaction of a claim made by the revenue authorities on account of arrears of revenue or on account of demands recoverable as such arrears. A three year period of limitation seems to us suitable for these suits. We would, therefore, omit these Articles and leave these suits to be governed by the residuary Article.



Limitation Act, 1908 Back




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