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Citedby 50 docs - [View All]
Jeevraj And Anr. vs Lalchand And Ors. on 26 August, 1968
Canara Bank And Ors. vs Vijay Shamrao Ghatole And Ors. on 9 November, 1992
N.A. Radha And Others vs State Of Andhra Pradesh And Others on 29 February, 2000
Mst. Tabha Berihani vs Prafulla Chandra Bhoi on 24 October, 1997
Ram Mangal Prasad Shahi vs Achhaibar Prasad Shahi And Ors. on 16 August, 1954

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[Section 25] [Complete Act]
Central Government Act
Section 25(3) in The Limitation Act, 1963
(3) Where the property over which a right is claimed under sub-section (1) belongs to the Government that sub-section shall be read as if for the words “twenty years” the words “thirty years” were substituted. tc "(3) Where the property over which a right is claimed under sub-section (1) belongs to the Government that sub-section shall be read as if for the words “twenty years” the words “thirty years” were substituted." Explanation.—Nothing is an interruption within the meaning of this section, unless where there is an actual discontinuance of the possession or enjoyment by reason of an obstruction by the act of some person other than the claimant, and unless such obstruction is submitted to or acquiesced in for one year after the claimant has notice thereof and of the person making or authorising the same to be made. tc "Explanation.—Nothing is an interruption within the meaning of this section, unless where there is an actual discontinuance of the possession or enjoyment by reason of an obstruction by the act of some person other than the claimant, and unless such obstruction is submitted to or acquiesced in for one year after the claimant has notice thereof and of the person making or authorising the same to be made." State Amendment