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Report No. 3

11. Suits on foreign contracts.-

(1) Suits instituted in India on contracts entered into a foreign country shall be subject to the rules of limitation contained in this Act.

(2) No foreign rules of limitation shall be a defence to a suit instituted in India on a contract entered into in a foreign country unless the rule has extinguished the contract and the parties were domiciled in such country during the period prescribed by such rule. (Section 11)



Limitation Act, 1908 Back




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