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[Section 17(1)(d)] [Section 17(1)] [Section 17] [Complete Act]
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Central Government Act
Section 17(1)(d)(i) in The Limitation Act, 1963
(i) in the case of fraud, has been purchased for valuable consideration by a person who was not a party to the fraud and did not at the time of the purchase know, or have reason to believe, that any fraud had been committed, or