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Citedby 18 docs - [View All]
Jiwanlal Achariya vs Rameshwarlal Agarwalla on 26 August, 1966
Purakkadi Devaswom vs Government Of Kerala Represented ...
Natwar Rubber Product vs G.S. Kagzi And Ors. on 5 February, 1986
Shri Arun Kumar vs M/S Jaswant Rubber Pvt. Ltd on 27 September, 2007
Pati Ram And Another vs Viith Additional District Judge, ... on 6 September, 1999

[Section 2] [Complete Act]
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Central Government Act
Section 2(f) in The Limitation Act, 1963
(f) “easement” includes a right not arising from contract, by which one person is entitled to remove and appropriate for his own profit any part of the soil belonging to another or anything growing in, or attached to, or subsisting upon, the land of another;