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Report No. 3

158. Article s 117 and 122.-

Articles 117 and 122 relate to suits upon a foreign, judgment (as defined in the C.P.C.) and upon a judgment or recognisance. The periods provided now are respectively 6 years and 12 years from the date of judgment or recognisance. In England, such suits are treated as suits on contracts. Adopting that principle, we propose to fix for these suits the same period as for suits provided on contracts, viz., three years from the date of judgment or recognisance. We would frame one Article dealing both with judgments and recognisances.



Limitation Act, 1908 Back




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