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Report No. 89

Chapter 9

Section 9: Continuous Running of Time

9.1. Section.-Continuous running of time.- The general principle that where time has begun once to run, no subsequent disability or inability to institute a suit or make an application stops it, is incorporated in section 9. There is a proviso to the section, very limited in its operation, to the effect that where letters of administration to the estate of a creditor have been granted to his debtor, the running of the period of limitation for a suit to recover the debt is suspended while the administration continues. The proviso becomes necessary since the same person cannot be both the plaintiff and the defendant in the same suit.

9.2. No change needed.- The section does not seem to need any change.



The Limitation Act, 1963 Back




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