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Citedby 6 docs - [View All]
The Limitation Act, 1963
Smt.G.Varalaklshmi vs The Secretary To Government, ... on 29 July, 2013
Minor Subir Ranjan Mondal vs Sita Nath Mukherjee on 14 May, 1993
Oil And Natural Gas Corporation ... vs Amtek Geophysical Pvt. Ltd. on 14 October, 2004
Sesa Goa Limited vs Commissioner Of Sales Tax And Anr. on 10 June, 2002

[Section 3(2)] [Section 3] [Complete Act]
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Central Government Act
Section 3(2)(a) in The Limitation Act, 1963
(a) a suit is instituted— (a) a suit is instituted—"
(i) in an ordinary case, when the plaint is presented to the proper officer; (i) in an ordinary case, when the plaint is presented to the proper officer;"
(ii) in the case of a pauper, when his application for leave to sue as a pauper is made; and (ii) in the case of a pauper, when his application for leave to sue as a pauper is made; and"
(iii) in the case of a claim against a company which is being wound up by the court, when the claimant first sends in his claim to the official liquidator; (iii) in the case of a claim against a company which is being wound up by the court, when the claimant first sends in his claim to the official liquidator;"