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Citedby 3 docs
Brijmohanlal Rathi vs Smt. Gita Devi Rathi And Others on 8 November, 1990
Sashi Agro Food (P) Ltd. vs Andhra Bank, Ssi Branch And Anr. on 31 December, 2007
Smt. Ashalata S. Lahoti vs M/S. Hiralal Lilladhar on 15 October, 1998

[Section 2] [Complete Act]
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Central Government Act
Section 2(n) in The Limitation Act, 1963
(n) “trustee” does not include a benamidar, a mortgagee remaining in possession after the mortgage has been satisfied or a person in a wrongful possession without title.