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Citedby 3 docs
Mr. O.P. Boob vs By The Court: on 20 April, 2015
Ram Pyari And Ors. vs Board Of Revenue And Ors. on 19 December, 2001
State Of Gujarat vs Purani Jagatpa Wandas Guru Bhakti ... on 29 December, 1983

[Section 15] [Complete Act]
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Central Government Act
Section 15(4) in The Limitation Act, 1963
(4) In computing the period of limitation for a suit for possession by a purchaser at a sale in execution of a decree, the time during which a proceeding to set aside the sale has been prosecuted shall be excluded.