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Report No. 89

Chapter 28

Section 28: Amendment of Certain Acts

28.1. Section.-Amendment of the Easements Act and the Civil Procedure Code.- Section 28 makes two amendments in other laws by directing that

(i) in section 15 of the Indian Easements Act, 1882, for the words "sixty years", the words "thirty years" shall be substituted; and

(ii) in the Code of Civil Procedure, 1908, section 48 shall be omitted.

The first amendment is in harmony with the policy of the law to substitute thirty years for sixty years in regard to claims against the Government. The second amendment is consequential on the decision to simplify and reform the law relating to time limits for the execution of decrees.

28.2. No change needed.- As the section has created no serious problem, no change is needed.



The Limitation Act, 1963 Back




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