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Report No. 3

Part III

Computation of Periods of Limitation

12. Exclusion of time in legal proceedings.-

(1) In computing the period of limitation prescribed for any suit, appeal or application, the day from which such period is to be reckoned shall be excluded.

(2) In computing the period of limitation prescribed for an appeal the time requisite for obtaining a copy of the decree, sentence or order appealed from and also of the judgment on which such decree, sentence or order is founded shall be excluded.

(3) The provisions of sub-section (2) shall also apply to an application for leave to appeal or for a review of judgment or for revision.

In computing the period of limitation prescribed for an application to set aside an award, the time requisite for obtaining a copy of the award shall be excluded.

Explanation.-Any time taken by the Court to prepare the decree or order before an application for copy thereof is filed shall not be regarded as time requisite for obtaining the copy within the meaning of this section.

(Section 12)



Limitation Act, 1908 Back




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