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Citedby 421 docs - [View All]
The limitation act, 1963
Maharashtra Hybrid Seeds Co Ltd vs Uoi And Ors on 22 March, 2013
Dlf vs State on 14 June, 2011
Jivaji @ Balasaheb Venkatesh ... vs Sadashiva Rao Ramachandra Rao ... on 22 August, 1991
Maharashtra State Co-Operative ... vs Ralli Bros. And Coney Ltd. And Ors. on 11 July, 1991

[Complete Act]
Central Government Act
Section 21 in The Limitation Act, 1963
21. Effect of substituting or adding new plaintiff or defendant.—
(1) Where after the institution of a suit, a new plaintiff or, defendant is substituted or added, the suit shall, as regards him, be deemed to have been instituted when he was so made a party: tc "21. Effect of substituting or adding new plaintiff or defendant.—(1) Where after the institution of a suit, a new plaintiff or, defendant is substituted or added, the suit shall, as regards him, be deemed to have been instituted when he was so made a party\:" Provided that where the court is satisfied that the omission to include a new plaintiff or defendant was due to a mistake made in good faith it may direct that the suit as regards such plaintiff or defendant shall be deemed to have been instituted on any earlier date.
(2) Nothing in sub-section (1) shall apply to a case where a party is added or substituted owing to assignment or devolution of any interest during the pendency of a suit or where a plaintiff is made a defendant or a defendant is made a plaintiff. tc "(2) Nothing in sub-section (1) shall apply to a case where a party is added or substituted owing to assignment or devolution of any interest during the pendency of a suit or where a plaintiff is made a defendant or a defendant is made a plaintiff."