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[Section 19] [Complete Act]
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Central Government Act
Section 19(a) in The Limitation Act, 1963
(a) where mortgaged land is in the possession of the mortgagee, the receipt of the rent or produce of such land shall be deemed to be a payment; (a) where mortgaged land is in the possession of the mortgagee, the receipt of the rent or produce of such land shall be deemed to be a payment;"