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Citedby 18 docs - [View All]
Md. Sharifuddin vs R.P. Singh And Anr. on 3 September, 1956
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[Section 2] [Complete Act]
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Central Government Act
Section 2(d) in The Limitation Act, 1963
(d) “bond “ includes any instrument whereby a person obliges himself to pay money to another, on condition that the obligation shall be void if a specified act is performed, or is not performed, as the case may be;