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Citedby 691 docs - [View All]
B. Udeypal Singh vs Lakshmi Chand on 9 May, 1935
B. Udeypal Singh vs Lakshmi Chand on 9 May, 1935
Bhauri Lal Jain And Anr. vs Sub-Divisional Officer And Ors. on 24 April, 1972
Patel Kempegowda And Ors. vs Channaveeriah And Ors. on 27 September, 1957
Azizur Rahaman Osmani And Anr. vs Upendra Nath Samanta And Ors. on 30 July, 1937

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[Complete Act]
Central Government Act
Section 20 in The Limitation Act, 1963
20. Effect of acknowledgment or payment by another person.—
(1) The expression “agent duly authorised in this behalf” in sections 18 and 19 shall, in the case of a person under disability, include his lawful guardian, committee or manager or an agent duly authorised by such guardian, committee or manager to sign the acknowledgment or make the payment.
(2) Nothing in the said sections renders one of several joint contractors, partners, executors or mortgagees chargeable by reason only of a written acknowledgment signed by, or of a payment made by, or by the agent, of, any other or others of them. tc "(2) Nothing in the said sections renders one of several joint contractors, partners, executors or mortgagees chargeable by reason only of a written acknowledgment signed by, or of a payment made by, or by the agent, of, any other or others of them."
(3) For the purposes of the said sections,— tc "(3) For the purposes of the said sections,—"
(a) an acknowledgment signed or a payment made in respect of any liability by or by the duly authorised agent of, any limited owner of property who is governed by Hindu law, shall be a valid acknowledgment or payment, as the case may be, against a reversioner succeeding to such liability; and tc" (a) an acknowledgment signed or a payment made in respect of any liability by or by the duly authorised agent of, any limited owner of property who is governed by Hindu law, shall be a valid acknowledgment or payment, as the case may be, against a reversioner succeeding to such liability; and"
(b) where a liability has been incurred by or on behalf of a Hindu undivided family as such, an acknowledgment or payment made by, or by the duly authorised agent of, the manager of the family for the time being shall be deemed to have been made on behalf of the whole family. tc" (b) where a liability has been incurred by or on behalf of a Hindu undivided family as such, an acknowledgment or payment made by, or by the duly authorised agent of, the manager of the family for the time being shall be deemed to have been made on behalf of the whole family."