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Report No. 89

Chapter 40

Article 113: Suits for which There is no Prescribed Period

40.1.Article 113.- Article 113 is the residuary article regarding suits and reads as unde.-

"113. Any suit for which no period of limitation is provided elsewhere in this Schedule.

Three years.

When the right to sue accrues."

This article corresponds to Article 120 of the 1908 Act, which read as unde.-

"120. Suit for which no period of limitation is provided elsewhere in this Schedule.

Six years.

When the right to sue accrues."

Corresponding provisions in the Act of 1877 (Article 120) and the Act of 1871 (Article 118) were identical.

It may be noted that Article 120 of the Act of 1908 provided a period of limitation of 6 years, whereas the present Act has reduced the period of limitation to 3 years.-as recommended by the Law Commission1 in its Report on that Act. No change is recommended in the present law.

1. Law Commission of India, 3rd Report (Limitation Act, 1908), para. 159.



The Limitation Act, 1963 Back




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