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Citedby 100 docs - [View All]
Jivaji @ Balasaheb Venkatesh ... vs Sadashiva Rao Ramachandra Rao ... on 22 August, 1991
Dharmapal vs Vagjibhai on 2 July, 1990
The Limitation Act, 1963
Sushilaben Rameschandra Doshi ... vs Competent Officer And Addl. ... on 3 August, 1995
Dalmiya Industries Ltd. vs Shri Jagmohan Gupta And Ors. on 8 March, 2006

[Section 21] [Complete Act]
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Central Government Act
Section 21(1) in The Limitation Act, 1963
(1) Where after the institution of a suit, a new plaintiff or, defendant is substituted or added, the suit shall, as regards him, be deemed to have been instituted when he was so made a party: 21. Effect of substituting or adding new plaintiff or defendant.—(1) Where after the institution of a suit, a new plaintiff or, defendant is substituted or added, the suit shall, as regards him, be deemed to have been instituted when he was so made a party\:" Provided that where the court is satisfied that the omission to include a new plaintiff or defendant was due to a mistake made in good faith it may direct that the suit as regards such plaintiff or defendant shall be deemed to have been instituted on any earlier date.