Mobile View
Main Search Advanced Search Disclaimer
Citedby 201 docs - [View All]
Specific Relief Act
Girish vs State Of Karnataka on 22 December, 1993
Her Highness Shantadevi ... vs Savjibhai H. Patel And Ors. on 15 June, 1998
Chacko Mathew vs Ayyappan Kutty on 19 December, 1961
Rajamallaiah vs State Of Karnataka on 13 May, 1985

[Complete Act]
User Queries
Central Government Act
Section 21 in The Indian Contract Act, 1872
21. Effect of mistakes as to law.—A contract is not voidable because it was caused by a mistake as to any law in force in 11 [India]; but a mistake as to a law not in force in 1[India] has the same effect as a mistake of fact. —A contract is not voidable because it was caused by a mistake as to any law in force in 1[India]; but a mistake as to a law not in force in 1[India] has the same effect as a mistake of fact." 12 [***] Illustration A and B make a contract grounded on the erroneous belief that a particular debt is barred by the Indian Law of Limitation; the contract is not voidable. A and B make a contract grounded on the erroneous belief that a particular debt is barred by the Indian Law of Limitation; the contract is not voidable." 13 [***]