Mobile View
Main Search Advanced Search Disclaimer
Citedby 614 docs - [View All]
Vankamamidi Balakrishnamurthi vs Gogineni Sambayya And Ors. on 20 December, 1957
Sri Silambani Chidambara ... vs V.R.L.S.T.R.M. Chidambaram ... on 27 April, 1943
Commissioner Of Sales Tax, U.P., ... vs Parson Tools And Plants, Kanpur on 1 January, 1970
T.C. Chacko vs Annamma And Ors. on 13 January, 1993
Smt. Chandravati vs Shivaji Maharaj And Ors. on 6 November, 1967

[Complete Act]
Central Government Act
Section 10 in The Limitation Act, 1963
10. Suits against trustees and their representatives.—Notwithstanding anything contained in the foregoing provisions of this Act, no suit against a person in whom property has become vested in trust for any specific purpose, or against his legal representatives or assigns (not being assigns for valuable consideration), for the purpose of following in his or their hands such property, or the proceeds thereof, or for an account of such property or proceeds, shall be barred by any length of time. tc" 10. Suits against trustees and their representatives.—Notwithstanding anything contained in the foregoing provisions of this Act, no suit against a person in whom property has become vested in trust for any specific purpose, or against his legal representatives or assigns (not being assigns for valuable consideration), for the purpose of following in his or their hands such property, or the proceeds thereof, or for an account of such property or proceeds, shall be barred by any length of time." Explanation.—For the purposes of this section any property comprised in a Hindu, Muslim or Buddhist religious or charitable endowment shall be deemed to be property vested in trust for a specific purpose and the manager of the property shall be deemed to be the trustee thereof. tc "Explanation.—For the purposes of this section any property comprised in a Hindu, Muslim or Buddhist religious or charitable endowment shall be deemed to be property vested in trust for a specific purpose and the manager of the property shall be deemed to be the trustee thereof."