AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 3

14. Exclusion of time in certain other cases.-

(1) In computing the period of limitation prescribed for any suit or application for the execution of a decree, the institution or execution of which has been stayed by injunction or order, the time of the continuance of the injunction or order, the day on which it was issued or made, and the day on which it was withdrawn, shall be excluded.

(2) In computing the period of limitation prescribed for any suit, of which notice has been given, or for which the previous consent or sanction of the Central or the State Government is required, in accordance with the requirements of any enactment for the time being in force, the period of such notice or, as the case may be, the time requisite for obtaining such consent or sanction shall be excluded.

Explanation.-The interval of time between the date of applying for the consent or sanction of the Government concerned and the date of receipt of the order of such Government (both days inclusive) shall be deemed to be the time requisite for obtaining the said consent or sanction.

(3) In computing the period of limitation prescribed for any suit or application for the execution of a decree by any receiver or interim receiver appointed in proceedings for the adjudication of a person as an insolvent or by any liquidator or provisional liquidator appointed in proceedings for the winding up of a company the period between the date of institution of such proceedings and the date of appointment of such receiver or liquidator, as the case may be, and, in addition, a period of three months, shall be excluded.

(4) In computing the period of limitation prescribed for a suit for possession by a purchaser at a sale in execution of a decree, the time during which a proceeding to set aside the sale has been prosecuted shall be excluded.

(5) In computing the period of limitation prescribed for any suit, the time during which the defendant has been absent from India and from the territories beyond India under the administration of the Central Government, shall be excluded.

(Section 13)
(Section 15)



Limitation Act, 1908 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys