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Citedby 10 docs - [View All]
Trivikram vs Vithalrao And Ors. on 23 March, 1979
Umayal Achi And Anr. vs Ramanathan Chettiar on 10 November, 1978
Gulabchand Jain vs Jhauri Mal And Ors. on 27 November, 1964
Kulandaisami And Another vs Lourdusami on 1 February, 1999
Subodh Chandra Mitra vs Kanai Lal Mukherjee on 27 September, 1966

[Section 30] [Complete Act]
Central Government Act
Section 30(b) in The Limitation Act, 1963
(b) any appeal or application for which the period of limitation is shorter than the period of limitation prescribed by the Indian Limitation Act, 1908 (9 of 1908), may be preferred or made within a period of ninety days next after the commencement of this Act or within the period prescribed for such appeal or application by the Indian Limitation Act, 1908, whichever period expires earlier. State Amendment (Modification under Article 371F of the Constitution of India )
Sikkim β€”For section 30, substitute the following section, namely:β€” β€œ30. Notwithstanding anything contained in this Act, any suit, appeal or application, which could be instituted, preferred or made before the commencement of this Act and for which the period of limitation is shorter than the period provided therefor by the law in Sikkim immediately before such commencement, may be instituted, preferred or made within the period provided by such law.” [ Vide Gazette of India, Extra., Pt. II, Sec. 3(ii), p. 4 (No. 329), dated 29th July, 1983 (w.e.f. 22-7-1983).]