Main Search Premium Members Advanced Search Disclaimer
Citedby 317 docs - [View All]
Sicom Limited vs Anandprasad G. Shrivastava And ... on 7 June, 2005
Orissa State Financial ... vs Shri Sailendra Narayan Patnaik ... on 15 December, 2000
Hakam Singh & Ors vs R.F.C. & Ors on 12 May, 2009
Somisetti Seshayya Chetty And ... vs Rolla Subbadu, Minor By Next ... on 15 August, 1930
Orissa State Financial ... vs Shri Sailendra Narayan Patnaik ... on 26 September, 1996

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 31 in The Limitation Act, 1963
31 Provisions as to barred or pending suits, etc:- Nothing in this Act shall,—
(a) enable any suit, appeal or application to be instituted, preferred or made, for which the period of limitation prescribed by the Indian Limitation Act, 1908 (9 of 1908), expired before the commencement of this Act; or
(b) affect any suit, appeal or application instituted, preferred or made before, and pending at, such commencement.
State Amendment (Modification under Article 371F of the Constitution of India )
Sikkim —In section 31, in clause (a), for the words “Indian Limitation Act, 1908 (9 of 1908), expired before the commencement of this Act”, substitute the words “law in force in Sikkim immediately before the commencement of this Act, expired before such commencement”. [ Vide Gazette of India, Extra., Pt. II, Sec. 3(ii), p. 4 (No. 329), dated 29th July, 1983 (w.e.f. 22-7-1983).]